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Report No. 154

Part IV

Miscellaneous

40. Proceedings to be in Telugu.-

The proceedings before the Nyaya Panchayat and the judgment of the Nyaya Panchayat shall be in Telugu language.

41. Disposal of suits and cases absence of party concerned.-

(1) If the applicant or complainant fails to appear after having been informed of the time and place fixed for the hearing, the Nyaya Panchayat may hear and decide the suit or criminal case in his absence.

(2) The Nyaya Panchayat may hear and decide a suit or criminal case in the absence of the applicant or the accused if a summon has been served upon him or if he has been informed of the time and place fixed for hearing:

Provided that no sentence shall be passed by a Nyaya Panchayat on any accused, unless he has appeared either in person or by a representative before the Nyaya Panchayat and the substance of his statement has been recorded in the prescribed register.

(3) If, after the service of summons upon him an accused fails to appear either in person or by a representative the Nyaya Panchayat may apply to the First Class Magistrate having jurisdiction and such First Class Magistrate shall compel the accused to appear in person or by the representative before the Nyaya Panchayat as if he were a Court trying the case.

(4) Where an accused person has under sub-section (3) been compelled to appear before the Nyaya Panchayat, the Nyaya Panchayat shall forthwith take his statement and thereafter his attendance at the hearing of the case shall not be compulsory.



The Code of Criminal Procedure, 1973 Back




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