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5. Establishment of Special Court.-

(1) The Central Government shall, by notification in the Official Gazette, establish a Court to be called the Special Court. (2) The Special Court shall consist of 1[one or more sitting Judges] of the High Court nominated by the Chief Justice of the High Court within the local limits of whose jurisdiction the Special Court is situated, with the concurrence of the Chief Justice of India.

2[(3) When the office of 3[a Judge of the Special Court] is vacant by reason of absence or leave, the duties of the office shall be performed by such Judge of the High Court within the local limits of whose jurisdiction the Special Court is situated as the Chief Justice of that High Court may, with the concurrence of the Chief Justice of India, nominate for the purpose and the Judge so appointed shall have all the jurisdiction and powers of 3[a Judge of the Special Court] including the powers to pass final orders.]



Special Court (Trial of Offences Relating to Transactions in Securities) Act, 1992 Back




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