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Ranhku Dutta @ R.K.Dutta vs State Of Assam on 20 May, 2011
Vazhakkala Estate Pvt. Ltd. vs State Of Kerala And Ors. on 13 October, 1997
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Against The Order/Judgment In ... vs N.Surendran on 9 December, 2014
Against The Order/Judgment In ... vs N.Surendran on 9 December, 2014

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Central Government Act
Section 20 in The Indian Penal Code
20. “Court of Justice”.—The words “Court of Justice” denote a Judge who is empowered by law to act judicially alone, or a body of Judges which is empowered by law to act judicially as a body, when such Judge or body of Judges is acting judicially. Illustration A panchayat acting under 22 Regulation VII, 1816, of the Madras Code, having power to try and determine suits, is a Court of Justice.