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Custom Act, 1962


138. Offences to be Tried Summarily.

Notwithstanding anything contained in the 253 Code of Criminal Procedure, 1898 (5 of 1898), an offence under this Chapter other than an offence punishable under clause (i) of sub-section (1) of section 135 or under sub-section (2) of that section may be tried Summarily by a Magistrate.



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