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

189. Scope of power of suspension.-

The powers conferred by sections 182 and 186 shall be in addition to and not in derogation of the power of mitigation, remission and commutation.



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