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

118. Annulment of proceedings.

The Central Government, the Director-General, or any prescribed officer may annul the proceedings of any Security Force Court on the ground that they are illegal or unjust.



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