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

35. Jurisdiction of civil courts barred.

No civil court shall have jurisdiction in respect of any matter to which any provision of this Act applies and no injunction shall be granted by any civil court in respect of anything, which is done or intended to be done, by or under this Act.



Prohibition of Employment As Manual Scavengers and Their Rehabilitation Act, 2013 Back




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