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2. Definitions.- In this Act, unless the context otherwise requires,-

(a) "Code" means the Code of Criminal Procedure, 1973 (2 of 1974);

(b) "disturbed area" means an area declared as a disturbed area under section 3;

(c) period of disturbance, in relation to a disturbed area, means the period during which it is to be a disturbed area for the purposes of section 3;

(d) "scheduled offence" means an offence specified in the Schedule being an offence forming part or arising out of, or connected with, any such disturbance as is referred to in section 3;

(e) "Special Court" means a Special Court constituted under section 4;

(f) words and expressions used but not defined in this Act, and defined in the Code shall have the meanings respectively assigned to them in the Code.



Disturbed Areas (Special Courts) Act, 1976 Back




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