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Report No. 83

Chapter 5-empowerment of Subordinate Judicial Officers

(3) Section 4A(1) should be amended by substituting, for the words "original civil jurisdiction", the words "unlimited original civil jurisdiction", so that delegation of powers of the Court under the Act may be made only in favour of senior judicial officers.1

1. Para. 5.2.



The Guardians and Wards Act, 1890 and Certain Provisions of the Hindu Minority and Guardianship Act, 1956 Back




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