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40. Power to appoint Clerks of the Courts.-

The Governor of Bombay in Council may, under the general control of the Governor General of India in Council, appoint to any. Civil Court under this Act a Clerk of the Court who, in addition to such duties as may from time to time be prescribed by the High Court, may receive and register plaints, and shall refer such as he may consider should be refused for the orders of the Judge of the Court, and may sign all processes, and authenticate copies of papers.



Bombay Civil Courts' Act, 1869 Back




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