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Report No. 114

6.18. Ouster of the jurisdiction of courts.-

The jurisdiction conferred on the Gram Nyayalaya is exclusive to the extent that in respect of matters covered by the jurisdiction conferred on the Gram Nyayalaya, the jurisdiction of any other court is ousted. To put the matter beyond pale of controversy, the jurisdiction conferred on Gram Nyayalaya is not optional as was in the case of Nyaya Panchayat of the yester years. In order to avoid conflict of jurisdiction, the exclusive jurisdiction in respect of matters herein specified is conferred on the Gram Nyayalaya and to that extent correspondingly, the jurisdiction of the civil court and criminal court is ousted and excluded.



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