AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 32

51. Provision in Civil Courts Acts.-

There are provisions in the Civil Courts Act applicable to each State (or part thereof) relating to the appointment of district judges, etc.1 The matter, however, falls within the State List, and appropriate action will have to be taken by the States.

1. For examples, see Appendices 7 and 17.



Section 9 of the Code of Criminal Procedure, 1898 - Appointment of Sessions Judges, Additional Sessions Judges and Assistant Sessions Judges Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys