Provincial Small Cause Courts Act, 1887


Section
Section Title

CHAPTER I           Preliminary
  1 Title, extent and commencement View Judgements
  2 [Repealed] View Judgements
  3 Savings. View Judgements
  4 Definition. View Judgements

CHAPTER II           Constitution of Courts of Small Causes
  5 Establishment of Courts of Small Causes. View Judgements
  6 Judge. View Judgements
  7 Appointment of times of sitting in certain circumstances. View Judgements
  8 Additional Judges. View Judgements
  9 [Repealed] View Judgements
  10 Power to require two Judges to sit as a bench. View Judgements
  11 Decision in case heard by a bench. View Judgements
  12 Registrar. View Judgements
  13 [Repealed] View Judgements
  14 Duties of ministerial officers. View Judgements

CHAPTER III           Jurisdiction of Courts of Small Causes
  15 Cognizance of suits by Courts of Small Causes. View Judgements
  16 Exclusive jurisdiction of Courts of Small Causes. View Judgements

CHAPTER IV           Practice and Procedure
  17 Application of the Code of Civil Procedure. View Judgements
  18 Trial of suits by Registrar. View Judgements
  19 Admission, return and rejection of plaints by Registrar. View Judgements
  20 Passing of decrees by Registrar on confession. View Judgements
  21 Execution of decrees by Registrar. View Judgements
  22 Adjournment of cases by chief ministerial officer. View Judgements
  23 Return of plaints in suits involving questions of title. View Judgements
  24 Appeal from certain orders of Courts of Small Causes. View Judgements
  25 Revision of decrees and orders of Courts of Small Causes. View Judgements
  26 [Repealed] View Judgements
  27 Finality of decrees and orders. View Judgements
  27A Application for distress warrant. View Judgements
  27B Application to discharge or suspend warrant. View Judgements

CHAPTER V           Supplemental Provisions
  28 Subordination of Courts of Small Causes. View Judgements
  28A Power of District Court to withdraw and transfer cases. View Judgements
  29 Seal. View Judgements
  30 Abolition of Courts of Small Causes. View Judgements
  31 Saving of power to appoint Judge of Court of Small Causes to other office. View Judgements
  32 Application of Act to Courts invested with jurisdiction of Court of Small Causes. View Judgements
  33 Application of Act and Code to Court so invested as to two Courts. View Judgements
  34 Modification of Code as so applied. View Judgements
  35 Continuance of proceedings of abolished Courts. View Judgements
  36 [Repealed] View Judgements
  37 Publication of certain orders. View Judgements
  THE FIRST SCHEDULE
  THE SECOND SCHEDULE
  THE THIRD SCHEDULE



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