Section 2   [ View Judgements ]

DEFINITION


In this Act, "Judge" means not only every person who is officially designated „s a Judge, but also every person-

(a) who is empowered by law to give in any legal proceeding a definitive judgment, or a judgment which, if not appealed against, would be definitive, or a judgment which, if confirmed by some other authority, would be definitive; or

(b) who is one of a body of persons which body of persons is empowered by law to give such a judgment as is referred to in Cl. (a).

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