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Report No. 154

14. Naya Panchayat to have exclusive Civil and Criminal Jurisdiction.-

Notwithstanding anything contained in the Code of Criminal Procedure, 1973, or the Code of Civil Procedure, 1908, Central Act 2 of 1974, (Central Act 5 of 1908) or any other law for the time being in force relating to suits or applications cognizable by revenue courts, and subject to the provisions of this Act, a Nyaya Panchayat shall have and the ordinary civil or criminal courts as the case may be, shall not have, jurisdiction for trial of such offences as are specified in section 26 and such suits and disputes as are specified in section 15.



The Code of Criminal Procedure, 1973 Back




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