AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Armed Forces Tribunal Act 2007


36. Proceedings before Tribunal to be judicial proceedings

All proceedings before the Tribunal shall be deemed to be judicial proceedings within the meaning of sections 193, 219 and 228 (45 of 1860) of the Indian Penal Code.



Armed Forces Tribunal Act 2007 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys