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Report No. 114

4.11. Civil Jurisdiction of Nyaya Panchayats.-

The jurisdiction of such Nyaya Panchayats would extend to all disputes falling within the various heads set out in paragraph 2.7. To substantiate wide jurisdiction sought to be conferred on Nyaya Panchayats, it may be stated that in its Fourteenth Report, the Law Commission recommended that the civil jurisdiction of Panchayats should be Rs. 200 or Rs. 250 and with the approval of the High Court their jurisdiction may be increased to Rs. 500. If the value of the rupee in 1954 is compared to the present value, one can easily confer jurisdiction upto the value of Rs. 10,000. Therefore, it is best not to prescribe any pecuniary limits as the jurisdiction and all the disputes comprehended in the aforementioned heads must come within the purview of the Nyaya Panchayats.



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