Orissa Special Courts Act, 2006


Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title and extent View Judgements
  2 Definitions View Judgements
  title CHAPTER II : ESTABLISHMENT OF SPECIAL COURTS View Judgements
  3 Establishment of Special Courts View Judgements
  4 Cognizance of cases by Special Courts View Judgements
  5 Declaration of cases to be dealt with under this Act View Judgements
  6 Effect of declaration View Judgements
  7 Jurisdiction of Special Courts as to trial of offences View Judgements
  8 Procedure and powers of Special Courts View Judgements
  9 Appeal against orders of Special Courts View Judgements
  10 Transfer of cases View Judgements
  11 Special Court not bound to adjourn a trial View Judgements
  12 Presiding Judge may act on evidence recorded by his predecessor View Judgements
  title CHAPTER III : CONFISCATION OF PROPERTY View Judgements
  13 Application for confiscation View Judgements
  14 Notice for confiscation View Judgements
  15 Confiscation of property in certain cases View Judgements
  16 Transfer to be null and void View Judgements
  17 Appeal View Judgements
  18 Power to take possession View Judgements
  19 Refund of confiscated money or property View Judgements
  title CHAPTER IV : MISCELLANEOUS View Judgements
  20 Notice or order not to be invalid for error in description View Judgements
  21 Act to be in addition to any other law View Judgements
  22 Bar to other proceedings View Judgements
  23 Protection of action taken in good faith View Judgements
  24 Power to make rules View Judgements
  25 Notifications under section 3 and declarations under section 5 to be laid View Judgements
  26 Overriding effect View Judgements



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