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

Code of Criminal Procedure Act, 1973


347.When Registrar or Sub-Registrar to be deemed a Civil Court.-

When the State Government so directs, any Registrar or any Sub-Registrar appointed under the Indian Registration Act, 1908, (16 of 1908) shall be deemed to be a Civil Court within the meaning of sections 345 and 346.



Code of Criminal Procedure Act, 1973 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