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

101. Transmission to Central Government of orders under section 100.

A copy of every order made by an officer under section 100 for the trial of the accused shall forthwith be sent to the Central Government.



Border Security Force Act, 1968 Back




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