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

Emblems and Names (Prevention of Improper Use) Act, 1950

6. Previous sanction for prosecution.

No prosecution for any offence punishable under this Act shall be instituted, except with the previous sanction of the Central Government or of any officer authorized in this behalf by general or special order of the Central Government.



Emblems and Names (Prevention of Improper Use) Act, 1950 Back




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