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

5. Liability of Reserve Forces to military law.-

Subject to 11*** such rules and orders as may be made under section 4, a person belonging to the Indian Reserve Forces shall, as an officer, or soldier, as the case may be, be subject to military law in the same manner and to the same extent as a person belonging to 12[the Regular Army].



Indian Reserve forces Act, 1888 Back




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