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

Prisoners Act, 1900


16. Warrant of officer of such Court to be sufficient authority

A warrant under the official signature of an officer of such Court or tribunal as is referred to in section 15 shall be sufficient authority for holding any person in confinement, or for sending any person for transportation, in pursuance of the sentence passed upon him.



Prisoners Act, 1900 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