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

General Clauses Act, 1897


26. Provision as to offences punishable under two or more enactments 

Where an act or omission constitutes an offence under two or more enactments, then the offender shall be liable to be prosecuted and punished under either or any of those enactments, but shall not be liable to be punished twice for the same offence.



General Clauses Act, 1897 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