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Economic Offences (Inapplicability of Limitation) Act, 1974

2. Chapter XXXVI of the Code of Criminal Procedure, 1973, not to apply to certain economic offences

Nothing in Chapter XXXVI of the Code of Criminal Procedure, 1973, shall apply to-

( i ) any offence punishable under any of the enactments or provisions, if any, thereof, specified in the Schedule; or

(ii) any other offence, which under the provisions of that Code may be tried along with such offence, and every offence referred to in clause (i ) or in clause (ii) may be taken cognizance of by the Court having jurisdiction as if the provisions of that Chapter were not enacted.

Comment: Where the allegations in the complaint disclose a prima facie case against the accused under section 12o-B Penal Code read with section 5 of the Import and Export Control Act, the complaint cannot be dismissed as being filed beyond the period of limitation under section 468 Cr.P.C . in view of this section. (1984) 2 Rec Cri R 37 (P&H)



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