Practice Directions by Hon'ble High Court of Delhi

 

1.                  

No.37/Rules/DHC, dated 03.11.2015 (Practice Directions) (Before commencement of the trail, every Criminal Courts shall prepare a gist of the case) & (Trial of Criminal cases).

2.                  

No. 53/Filing/DHC/2015, dated: 22.08.2015 (Practice Direction) {Re: Memo of Parties shall not reflect Hon’ble the Chief Justice as respondent}.

3.                  

No. 425/Rules/DHC, dated: 03.07.2015 (Notification) {Re: Amendments in "Delhi Petty Offences (Trial by Special Metropolitan Magistrates) Rules, 1998}

4.                  

No. 35/Rules/DHC, dated: 18.05.2015 (Practice Directions) {Re: Certified copies and inspection applications in Family Courts}

5.                  

No. 182/Rules/DHC, dated: 09.03.2015 (Notification) {Re: Deletion of Rule 12 of Part A of Chapter 26 of Volume III of High Court Rules & Orders}

6.                  

No. 33/Rules/DHC, dated: 08.04.2015 (Practice Directions) {Re: Arbitral Award}

7.                  

No. 31/Rules/DHC, dated: 16.01.2015 (Practice Directions) {Re: Supply of advance copies of the petitions filed under the Arbitration and Conciliation Act, 1996

8.                  

No. 457/Rules/DHC, dated: 11.09.2014 (Notification) {Re: Amendment in Rule 11 of the Delhi District Courts (Right to Information) Rules, 2008

9.                  

No. 456/Rules/DHC, dated: 11.09.2014 (Notification) {Re: Amendments in Rule 7, 10, 11(ii) and Serial No. 9 of Form F of the Delhi High Court (Right to Information) Rules, 2006

10.               

No. 217/Rules/DHC, dated: 31.03.2014 (Notification) {Re: Amendment in Serial No. 11 of Form 2 of the "Delhi Higher Judicial Service (Leave) Rules, 2010}

11.               

No. 216/Rules/DHC, dated: 31.03.2014 (Notification) {Re: Amendment in Serial No. 11 of Form 2 of the "Delhi Judicial Service (Leave) Rules, 2011}

12.               

No. 183/Rules/DHC, dated: 10.03.2014 (Notification) (Volume IV) {Re: Insertion of new Part D after the existing Part C of Chapter 8 regarding filling up of forms of process in non cognizable cases}

13.               

No. 182/Rules/DHC, dated: 10.03.2014 (Notification) (Volume IV) {Re: Insertion of Rule 2A between existing Rules 2 and 3 of Part A of Chapter 8 regarding service of summons in criminal cases}

14.               

Circular regarding filing of complete record of the Labour Court/Industrial Tribunal/ Authority in Writ Petition

15.               

No. 85/Rules/DHC, dated: 23.01.2014 (Notification) (Original Side Rules) {Re: Amendment in Para D(3) of Schedule (Table of Fees) to Chapter XXIII regarding enhancement of attestation fees of Oath Commissioners from Rs. 10/- to Rs. 20/-}

16.               

No. 84/Rules/DHC, dated: 23.01.2014 (Notification) (Volume IV) {Re: Amendment in clause (iii) of Rule 5 of Chapter 12-B regarding enhancement of attestation fees of Oath Commissioners from Rs. 10/- to Rs. 20/-

17.               

PRACTICE DIRECTIONS FOR ISSUANCE OF SUMMONS/NOTICES THROUGH SPEED POST / REGISTERED POST WITH PROOF OF DELIVERY (POD) IN THE HIGH COURT OF DELHI

18.               

No. 948/Rules/DHC, dated: 02.12.2013 (Notification) {Re: Delhi District Courts Establishment (Appointment & Conditions of Service) Rules, 2012}

19.               

PRACTICE DIRECTIONS FOR ELECTRONIC FILING (E-FILING)

20.               

{Practice Direction} {Re: Preservation of original documents in the judicial files pending in the High Court}

21.               

No. 711/Rules/DHC, dated: 08.05.2013 (Notification) {Re: Deletion of Para 10 of the Scheme for Appointment of Arbitrators, 1996}

22.               

No. 177/Rules/DHC, dated: 18.03.2013 (Notification) {Re: Substituting the existing sub-rule (4) of Rule 42 of "Delhi Judicial Service (Leave) Rules, 2011" by the new sub-rule (4) pertaining to study leave}

23.               

No. 178/Rules/DHC, dated: 18.03.2013 (Notification) {Re: Substituting the existing sub-rule (4) of Rule 41 of "Delhi Higher Judicial Service (Leave) Rules, 2010" by the new sub-rule (4) pertaining to study leave}

24.               

{Re: Guidelines for recording of evidence of vulnerable witnesses in criminal matters}

25.               

No. 529/Rules/DHC, dated: 14.12.2012 (Notification) {Re: Substituting the existing Part L of Chapter 6 of Volume V of High Court Rules & Orders, by the new Part L, u/s 16(2) of the Advocates Act, 1961, for designating an advocate as a senior advocate}

26.               

No. 469/Rules/DHC, dated: 11.10.2012 (Notification) {Re: Amendment in Notification No. 181/Rules/DHC dated 11.08.2006, designating the Officers of this Court as the Appellate Authority, Public Information Officers and Assistant Public Information Officer for High Court of Delhi}

27.               

{Practice Directions} {Re: Filing of Applications}

28.               

No. 676/Estt./E-V/DHC/2012, dated: 01.10.2012 (Office Order) {Re: Service of notice on outstation Respondents}

29.               

No. 261/Rules/DHC, dated: 18.07.2012 (Notification) {Re: Deletion of Rule 4 of Part A of Chapter 8 of Volume III of the High Court Rules & Orders}

30.               

No. F.1(21)/Regn.Br./DivCom/2010/ dated: 31.07.2012 (Notification) {Re: Bringing into force "The Court Fees (Delhi Amendment) Act, 2012 (Delhi Act 11 of 2012)" w.e.f. 01.08.2012}

31.               

No. F.1(163)/Regn.Br./DivCom/2011/20767-79 dated: 31.07.2012 (Notification) {Re: Bringing into force "The Indian Stamp (Delhi Amendment) Act, 2012 (Delhi Act 10 of 2012)" w.e.f. 01.08.2012}