Section 706   [ View Judgements ]

References to be sent to the Prothonotary and Senior Master 1 [at Bombay or the Additional Registrar of the respective Benches as the case may be]


All references under section 61 of the Bombay Sales Tax Act, 1959, (hereinafter in this chapter referred to as “the Act”) shall be forwarded to the Prothonotary and Senior Master (2)[at Bombay or the Additional Registrar of the respective Benches as the case may be] and shall be dealt with on the Original Side of the High Court.



(1)[Provided that References and applications fallings within the jurisdiction of Nagpur/Aurangabad/Panaji-Goa Benches of Bombay High Court shall be presented to the Additional Registrar of the Bombay High Court at Nagpur/Aurangabad/Panaji-Goa shall be disposed of by the Judges sitting at Nagpur/Aurangabad/Panaji-Goa.



Provided further that the Chief Justice may, in his discretion order that any case arising in the jurisdiction of the said Benches shall be heard at Bombay.]

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