Section 10   [ View Judgements ]

Amendment of section 24


In section 24 of the principle Act,-



(i)in sub-section (2), the words "thereafter tries such suit", the words "is thereafter to try or dispose of such suit or proceeding" shall be substituted;



(ii)for sub-section (3), the following sub-section shall be substituted, namely:-



'(3) For the purposes of this section,-



(a)Courts of Additional and Assistant Judges shall be deemed to be subordinate to the District Court;



(b)"proceeding" includes a proceeding for the execution of a decree or order.';



(iii)after sub-section (4), the following sub-section shall be inserted, namely:-



"(5) A suit or proceeding may be transferred under this section from a Court which has no jurisdiction to try it.".

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