Section 16   [ View Judgements ]

Amendment of section 21


In section 21 of the principal Act, for sub-section (1), the following sub-section shall be substituted, namely:-



"(1) Every award of the Lok Adalat shall be deemed to be a decree of a civil court or, as the case may be, an order of any other court and where a compromise or settlement has been arrived at, by a Lok Adalat in a case referred to it under sub-section (1) of section 20, the court-fee paid in such case shall be refunded in the manner provided under the Court-fees Act, 1870 (7 of 1870.).

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