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DISCLAIMER: The copies of the Notifications reproduced herein are only for the purpose of information and not substitute for the original record of Notifications.
S.No Title
1 No. 90/Rules/DHC, dated: 10.10.2022 (Practice Directions) {Re: “Use of A4 size paper on both sides uniformly in all jurisdictions in High Court and Delhi District Courts w.e.f. 01.11.2022"
2 No.1349/IT Cell/DHC, dated : 22.09.2022 (Practice Directions) {Re: To move an adjournment slip in the matter through email.}
3 No.63/Rules/DHC, dated: 13.07.2022 (Notification) {Re: Inviting objections with regard to renumbering of the Order XV-A titled “Striking Off Defence in a Suit by a Lessor” as Order XXXIX-A and be placed after the existing Order XXXIX titled “Temporary Injunctions and Interlocutory Orders}
4 No.62/Rules/DHC, dated: 13.07.2022 (Notification) {Re: Inviting objections with regard to proposed amendments in existing Rules in various Orders in the First Schedule of the Code of Civil Procedure, 1908}
5 No.89/Rules/DHC, dated: 11.07.2022 (Practice Directions) {Re: Substituting Para no. 6 of the Practice Directions No. 87/Rules/DHC dated 29.04.2022}
6 No.88/Rules/DHC, dated: 10.05.2022 (Practice Directions) {Re:In compliance of the directions issued by this Court on 21.02.2022 in W.P.(C) 6514/2021 titled Aniruddh S Mishra Through His Mother Poonam Vs. State of NCT of Delhi & Ors}
7 No.87/Rules/DHC, dated: 29.04.2022 (Practice Directions) {Re:Practice Directions for exemption of physical signatures on the digitally signed daily orders by the Hon'ble Judges and Officers holding Courts}
8 No. 29/Rules/DHC, dated: 12.04.2022 (Notification) {Re: “Specifying the date from which “The High Court of Delhi Rules Governing Patent Suits, 2022” shall come into force and its applicability"
9 No. 28/Rules/DHC, dated: 11.04.2022 (Notification) {Re: “Specifying the date from which “The Delhi High Court Intellectual Property Rights Division Rules, 2022” shall come into force"
10 No.4/Rules/DHC, dated: 16.02.2022 (Notification) {Re: Amendment in Scheme for engagement of Law Researchers in the High Court of Delhi}