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RULE AND ORDERS

OF

THE PUNJAB HIGH COURT RULES AND ORDERS VOLUME-V

Corrected up to December 2009

 

Please refer to Chapter "Appendix" at the end of the Volume to see the rules prior to amendment.

(Though every care has been taken to incorporate amendments/substitutions and additions, still, in case of any omission or mistake, the High Court or NIC shall not be responsible. always refer to the Published Gazette for authenticated version.)

 

 

Chapter Subject Volume and Chapter

1.

JUDICIAL BUSINESS

 

Part A

(a)Presentation and reception of appeals, petitions and applications for review andrevision

Vol. V, Chapter I, Part A (a)

(b) Presentation of petitions for revision in criminal cases End certain other criminal matters

Vol. V, Chapter I, Part A (b)

c) Maintainbility of Public Interest Litigation Rules, 2010

Vol. V Chapter I, Part A(C)

Part B

The reception of pauper appeals

Vol. V, Chapter I, Part B

Part C

Applications under Order XXII, Code of Civil Procedure

Vol. V, Chapter I, Part C

Part D

Representation of minors and persons of unsound mind

Vol. V, Chapter I, Part D

Part E

The making and filing of affidavits in the High Court

Vol. V, Chapter I, Part E

Part F

Processes issued by the High Court in exercise of jurisdiction

Vol. V, Chapter I, Part F

Part G

Filing of statement of cased and list of books

Vol. V, Chapter I, Part G

2.

PREPARATION OF PAPER BOOKS AND RECORDS

 

Part A

Printed records in First Appeals

Vol. V, Chapter 2, Part A

Part B

Paper books in Second Appeals and Revisions

Vol. V, Chapter 2, Part B

Part C

Paper books in Letters Patent Appeals

Vol. V, Chapter 2, Part C

Part D

Translation of vernacular documents presented to the High Court

Vol. V, Chapter 2, Part D

Part E

The Nomenclatures Employed for different types of cases in the High Court

Vol. V, Chapter 2, Part E

3.

JURISDICTION

 

Part A

Practice of the High Court in the hearing of causes and other matters

Vol. V, Chapter 3, Part A

Part B

Jurisdiction of a single Judge and of Benches of the Court

Vol. V, Chapter 3, Part B

Part C

Powers delegated to the Registrar for the disposal of certain Judicial matters

Vol. V, Chapter 3, Part C

Part D

Appeal from decrees In commercial causes

Vol. V, Chapter 3, Part D
Part E Commercial Division & Commercial Appellate Divisions of High Court's Act, 2015 Vol. V, Chapter 3, Part E

4.

SPECIAL PROCEDURE

 

Part A

Special rules of procedure in original criminal cases

Vol. V, Chapter 4, Part A

Part B

Omitted

Vol. V, Chapter 4, Part B

Part C

Subsistence and traveling allowance to complainants and witnesses attending tril before the High Court

Vol. V, Chapter 4, Part C

Part D

Rules of procedure in cases under section 366 of the Code of Criminal Procedure

Vol. V, Chapter 4, Part D

Part E

The Legal Aid to the Indigent Persons (Punjab Haryana & Chandigarh Administration) Rules, 1981

Vol. V, Chapter 4, Part E

Part F

Rules made by the High Court of Punjab & Haryana to regulate Proceedings under article 226 of the Constitution

Vol. V, Chapter 4, Part F

Part G

Special Rules of Procedure in original Civil Cases

Vol. V, Chapter 4, Part G

Part GG

Rules of Procedure and Guidance in the matter of trial of Election Petitions.

Vol. V, Chapter 4, Part GG

Part H

Rules of procedure in Appeals

Vol. V, Chapter 4, Part H
Part I Model Case Flow Management Rules in High Court Punjab and Haryana High Court Rules, 2007. Vol. V, Chapter 4, Part I

5.

RECORDS

 

Part A

The inspection of records

Vol. V, Chapter 5, Part A

Part B

Grant of copies and translations

Vol. V, Chapter 5, Part B

Part C

The destruction of records

Vol. V, Chapter 5, Part C

Part D

Inspection, supply of copies, protection of records of Special Offical Receiver

Vol. V, Chapter 5, Part D

6.

LEGAL PRACTITIONERS

 

Part A

Omitted

Vol. V, Chapter 6, Part A

Part B

Rules framed under section 34(i)of the Advocates Act, 1961

Vol. V, Chapter 6, Part B

Part C

Rules framed under section 16(2) of the Advocates Act, 1961

Vol. V, Chapter 6, Part C

Part D

Admission of pleaders

Vol. V, Chapter 6, Part D

Part E

Powers and duties of pleaders

Vol. V, Chapter 6, Part E

Part F

Enrolment and renewal of certificates by pleaders

Vol. V, Chapter 6, Part F

Part G

Suspension and dismissal of pleaders

Vol. V, Chapter 6, Part G

Part H

Filing of powers of attorney

Vol. V, Chapter 6, Part H

Part I

Fees of Counsel

Vol. V, Chapter 6, Part I

Part J

Clerk of Legal Practitioners

Vol. V, Chapter 6, Part J

Part K

Omitted

Vol. V, Chapter 6, Part K

7.

RULES UNDER SPECIAL ACTS

 

Part A

Rules under section 99-F of the Code of Criminal procedure

Vol. V, Chapter 7, Part A

Part B

Rules regarding applications under section 66 of the Income Tax Act.

Vol. V, Chapter 7, Part B
Part BB Added vide Correction Slip No.133 Rules/II.D4 dated 10.12.2009. Vol. V, Chapter 7, Part BB

Part C

Rules under section 4 of the Indian and Colonial Divorce Jurisdiction Act, 1926

Vol. V, Chapter 7, Part C

Part D

(a) Rules under the Companies Act, 1956

Vol. V, Chapter 7, Part D

(b) Rules under the Banking Companies Act

Part E

Rules under section 110 of the Trade and Mechandise Marks Act, 1958

Vol. V, Chapter 7, Part E

Part F

Rules under the Chartered Accountants Act, 1949

Vol. V, Chapter 7, Part F

Part G

Rules under section 73 of the Copy Right Act, 1959

Vol. V, Chapter 7, Part G

Part H

Rules made by the High Court of Punjab and Haryana u/s 23 of the Contempt of Court Act, 1971 to regulate proceedings under the said Act.

Vol. V, Chapter 7, Part H

Part I

Rules under section 64 of the State Duty Act

Vol. V, Chapter 7, Part I

Part J

Rules under clause (e) of section 4 of powers of Attorney Act, 1882

Vol. V, Chapter 7, Part J

Part K

Rules under the Right to Information Act, 2005

Vol. V, Chapter 7, Part K

8.

SUPREME COURT CASES

 

Part A

Rules framed by the High Court regarding appeals to the Supreme Court

Vol. V, Chapter 8, Part A

Part B

Supreme Court Rules

Vol. V, Chapter 8, Part B

9.

MISCELLANEOUS

 

Part A

Rules regarding executive and administrative business

Vol. V, Chapter 9, Part A

Part B

Procedure for making rules under Part X of the Code of Civil Procedure

Vol. V, Chapter 9, Part B

 

 

 

APPENDIX

Letters patent constituting the High Court of Judicature at Lahore

 

AMENDMENTS

Rules Prior to Amendment (1 to 91)