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

30. Abolition of Courts of Small Causes.

The State Government may, by order in writing,1abolish a Court of Small Causes.



Provincial Small Cause Courts Act, 1887 Back




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