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

186. Order after suspension.-

The authority or officer specified in section 182 may, at any time while a sentence is suspended, order-

(a) that the offender be committed to undergo the unexpired portion of the sentence, or

(b) that the sentence be remitted.



Army Act, 1950 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys