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Report No. 77

12.15. Civil and criminal cases heard by the same court.-

In certain areas the same judicial officer exercises both civil and criminal powers. Normally, the judicial officer should not in such cases fix both civil and criminal cases on the same day, as this causes great inconvenience to counsel, litigants and witnesses. If such a course cannot be avoided, in that event it would be appropriate to set apart separate time for civil cases and criminal cases.



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