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Prevention of Cruelty to Animals Act, 1960


31. Cognizability of offences.

Notwithstanding anything contained in the Code of Criminal Procedure, 1898, an offence punishable under clause (l), clause (n) or clause (o) of sub-section (1) of section 11 or under section 12 shall be a cognizable offence within the meaning of that Code.



Prevention of Cruelty to Animals Act, 1960 Back




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