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

Report No. 10

74. Bar of Jurisdiction of Civil courts.-

Save as otherwise expressly provided in this Act, no civil court shall have jurisdiction in respect of any matter which the appropriate Government, the competent authority or the Collector is empowered by or under this Act to determine....

[Section 19, R.A.]



Law of Acquisition and Requisitioning of Land Back




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