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Report No. 114

4.10. Execution of orders of Nyaya Panchayats.-

Order XXI (Execution) of the present Code of Civil Procedure has been variously described by the High Courts as lawyer's heaven and the starting point of all the torture of the successful litigant. To avoid this tragic outcome, a decision of the Nyaya Panchayat must be immediately executed so that justice is effectively rendered. If the Nyaya Panchayat itself can there and then execute the decision, namely, a water passage or a cart road is to be prescribed by putting it on the paper and asking the revenue authority to map it out. In all other respects, it can take the assistance of the local officers of the revenue department and the development department as it suits its requirement for effective execution of its order."



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