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

2. Interpretation clause.-

In this Act,- 3* * * * *

"Civil Court" and "Court".-

The words "Civil Court" and "Court" shall 1[save as provided in section 10] mean the principal Court of original civil jurisdiction in the District in which 1[or any other Court empowered in that behalf by the State Government within the local limits of the jurisdiction of which] the mosque, temple or religious establishment is situate, relating to which, or to the endowment whereof, any suit shall be instituted or application made under the provisions of this Act.



Religious Endowments Act, 18631 Back




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