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

78. Power to Convene a Petty Force Court.-

A Petty Force Court may be convened by an officer having power to convene a General Force Court or by an officer empowered in this behalf by warrant of any such officer.



Indo Tibetan Border Police force Act, 1992 Back




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