AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

15. Situation of Assistant Judge's Court.-

An Assistant Judge shall ordinarily hold his Court at the same place as the District Judge, but he may hold his Court elsewhere within the District, whenever the District Judge shall, with the previous sanction of the High Court, direct him so to do.



Bombay Civil Courts' Act, 1869 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys