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33. Application of Act and Code to Court so invested as to two Courts.

A Court invested with the jurisdiction of a Court of Small Causes with respect to the exercise of that jurisdiction, and

the same Court with respect to the exercise of its jurisdiction in suits of a civil nature which are not cognizable by a Court of Small Causes, shall, for the purposes of this Act and the 1Code of Civil Procedure (14 of 1882), be deemed to be different Courts.



Provincial Small Cause Courts Act, 1887 Back




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