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5. Judge of City Court to be Judge of Small Clause Court.-

(1) Every person appointed a Judge of the City Court shall be, by virtue of his office, a Judge of the Small Cause Court with respect to cases cognizable by that Court.

(2) Every such Judge shall be liable to perform any duties of a Judge of the Small Cause Court which the Chief Justice of the High Court may require him to perform.



Madras City  Civil Court Act, 1892 Back




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