for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act




Gram Nyayalayas Act, 2008


Section
Section Title
  INTRODUCTION
  Title CHAPTER I - PRELIMINARY View Judgements
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  Title CHAPTER II - Gram Nyayalaya View Judgements
  3 Establishment of Gram Nyayalayas View Judgements
  4 Headquarters of Gram Nyayalaya View Judgements
  5 Appointment of Nyayadhikari View Judgements
  6 Qualifications for appointment of Nyayadhikari View Judgements
  7 Salary, allowances and other terms and conditions of service of Nyayadhikari View Judgements
  8 Nyayadhikari not to preside over proceedings in which he is interested View Judgements
  9 Nyayadhikari to hold mobile courts and conduct proceedings in villages View Judgements
  10 Seal of Gram Nyayalaya View Judgements
  Title CHAPTER III - Jurisdiction, Powers and Authority of Gram Nyayalaya View Judgements
  11 Jurisdiction of Gram Nyayalaya View Judgements
  12 Criminal jurisdiction View Judgements
  13 Civil jurisdiction View Judgements
  14 Power to amend Schedules View Judgements
  15 Limitation View Judgements
  16 Transfer of pending proceedings View Judgements
  17 Duties of ministerial officers View Judgements
  Title CHAPTER IV - Procedure in Criminal Cases View Judgements
  18 Overriding effect of Act in criminal trial View Judgements
  19 Gram Nyayalaya to follow summary trial procedure View Judgements
  20 Plea bargaining before Gram Nyayalaya View Judgements
  21 Conduct of cases in Gram Nyayalaya and legal aid to parties View Judgements
  22 Pronouncement of judgment View Judgements
  Title CHAPTER V - Procedure in Civil Cases View Judgements
  23 Overriding effect of Act in civil proceedings View Judgements
  24 Special procedure in civil disputes. View Judgements
  25 Execution of decrees and orders of Gram Nyayalaya View Judgements
  26 Duty of Gram Nyayalaya to make efforts for conciliation and settlement of civil disputes View Judgements
  27 Appointment of Conciliators View Judgements
  28 Transfer of civil disputes View Judgements
  Title CHAPTER VI - Procedure Generally View Judgements
  29 Proceedings to be in the official language of the State View Judgements
  30 Application of Indian Evidence Act, 1872 View Judgements
  31 Record of oral evidence View Judgements
  32 Evidence of formal character on affidavit View Judgements
  Title CHAPTER VII - Appeal View Judgements
  33 Appeal in criminal cases View Judgements
  34 Appeal in civil cases View Judgements
  Title CHAPTER VIII - Miscellaneous View Judgements
  35 Assistance of police to Gram Nyayalayas View Judgements
  36 Nyayadhikaris and employees, etc., to be public servants. View Judgements
  37 Inspection of Gram Nyaya-layas View Judgements
  38 Power to remove difficulties. View Judgements
  39 Power of High Court to make rules View Judgements
  40 Power of State Government to make rules View Judgements
  SCHEDULE I
  SCHEDULE II



#LawyerServices #Act #Law #Statute #IndianLaw #Kanoon