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Report No. 154

9. Nomination of Nyayadhyaksha.-

(1) The District Magistrate shall nominate one of the members to preside over and conduct the proceedings of the Nyaya Panchayat and the Member so nominated shall be designated as Mandal Nyayadhyaksha and where a woman member is nominated she shall be designated as Mandal Mahila Nyayadhyaksha.

(2) In the absence of the Nyayadhyaksha, the proceedings shall be conducted by one of the members present and chosen from among themselves who shall be called the Presiding Member.

(3) The quorum for conducting the proceedings of the Nyaya Panchayat shall be three members inclusive of the Nyayadhyaksha or as the case may be the Presiding Member.



The Code of Criminal Procedure, 1973 Back




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