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

Electricity Act, 2003


156. Appeal and revision.-

The High Court may exercise, so far as may be applicable, all the powers conferred by Chapters XXIX and XXX of the Code of Criminal Procedure, 1973 (2 of 1974), as if the Special Court within the local limits of the jurisdiction of the High Court is District Court, or as the case may be, the Court of Session, trying cases within the local limits of jurisdiction of the High Court.



Electricity Act, 2003 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