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Sashastra Seema Bal Act, 2007


50. Civil offences not triable by a Force Court.

A person subject to this Act who commits an offence of murder or culpable homicide not amounting to murder against, or of rape in relation to, a person not subject to this Act shall not be deemed to be guilty of an offence under this Act and shall not be tried by a Force Court, unless he commits any of the said offences.

a.     while on active duty; or

b.    at any place outside India; or

c.     at any place specified by the Central Government by notification, in this behalf.



Sashastra Seema Bal Act, 2007 Back




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