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Report No. 83

Chapter 5

Empowerment of Subordinate Judicial Officers: Section 4A

5.1. Section 4A.-

While jurisdiction under the Act is in the first instance vested in the District Judge, section 4A(1) empowers the High Court to confer such jurisdiction on "any officer exercising original civil jurisdiction subordinate to a District Court". The object of the provision is to reduce the load on the District Judge. The section was inserted in pursuance of a recommendation of the Civil Justice Committee.1

1. Statement of Objects and Reasons, Gazette of India, (1926), Part V, pp. 11-12.



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




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