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Commission of Enquiries Act, 1952

4.Powers of Commission-

The Commission shall have the powers of a

  • civil court, while trying a suit under the Code of Civil Procedure, 1908 (5 of 1908) in respect of the following matters, namely-
  • [ Note: Subs. by Act 79 of 1971, sec. 6, for certain words] Summoning and enforcing the attendance of any person from any part of India and examining him on oath.
  • Requiring the discovery and production of any document.
  • receiving evidence on affidavits
  • requisitioning any public record or copy thereof form any court or office
  • issuing commissions for the examination of witnesses or documents
  • Any other matter which may be prescribed.

Commission of Enquiries Act, 1952 Back

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