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The Goa, Daman and Diu Reorganisation Act, 1987

22. Practice and procedure in the common High Court.-

Subject to the provisions of this Part, the law in force immediately before the appointed day with respect to practice and procedure in the existing High Court shall, with the necessary modifications, apply in relation to the common High Court.



Goa, Daman and Diu Reorganisation Act, 1987 Back




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