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

Civil Liability for Nuclear Damage Act, 2010

34. Proceedings before Claims Commissioner or Commission to be judicial proceedings.-

Every proceeding before the Claims Commissioner or the Commission under this Act shall be deemed to be judicial proceeding within the meaning of sections 193, 219 and 228 of, and for the purposes of section 196 of, the Indian Penal Code.



Civil Liability for Nuclear Damage Act, 2010 Back




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