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21. Suspension of District Munisf by District Judge.-

The District Judge may suspend from office, whenever he sees urgent necessity for so doing, any District Munsif under his control. Report to High Court.-

Whenever a District Judge exercises the power to conferred by this section, he shall forthwith send to the High Court the a full report of the circumstances of the case, together with the evidence, if any, and the High Court shall make such order thereon as it thinks fit.



Madras Civil Courts Act, 1873 Back




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