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

The Extradition Act, 1962

30. Simultaneous requisitions. 

If requisitions for the surrender of a  fugitive criminal are received from more than one foreign State  2***,  the  Central Government may, having regard to the circumstances of the  case, surrender the fugitive criminal to such State or country as that Government thinks fit.



Extradition Act, 1962 Back




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