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Report No. 154

13. Conduct of business of Nyaya Panchayat.-

(1) Subject to the provisions of this Act, the Nyaya Panchayat shall in regard to the conduct of its business follow such rules as may be prescribed.

(2) Save as otherwise provided in this Act or the rules made thereunder the provisions of the Indian Evidence Act, 1872 (Central Act II of 1872), the Code of Criminal Procedure, 1973, and the Code of Civil Procedure, 1908 (Central Act 2 of 1974, Central Act 5 of 1908), shall not apply to the proceedings of a Nyaya Panchayat:

Provided that the Government may by notification apply such provisions of the Code of Criminal Procedure, 1973 (2 of 1974), as they deem necessary for the investigation and trial of offences by the Nyaya Panchayat under this Act.



The Code of Criminal Procedure, 1973 Back




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