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Cable Television Networks (Regulation) Act, 1995

18. Cognizance of offences

No court shall take cognizance of any offence punishable under this Act except upon a compliant in writing made by such officer, not below the rank of a Group 'A' officer of the Central Government, as the State Government may, by notification in the Official Gazette, specify in this behalf.



Cable Television Networks (Regulation) Act, 1995 Back




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