Section 2   [ View Judgements ]

DEFINITIONS


In this Act, unless the context otherwise requires,-

(a) "Court Fees Act" means the Court-fees Act, 1870 as extended to the Union Territory of Goa, Daman and Diu;

(b) "High Court" Means the Court of the Judicial Commissioner constituted under the Goa, Daman and Diu (Judicial Commissioner's Court) Regulation, 1963 (No. 10 of 1963):

(c) "State Government" means the Administrator of Goa. Daman and Diu appointed under Article 239 of the Constitution.

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