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28. Cognizance of offences.-

No court shall take cognizance of any offence under this Act except on a complaint made by, or with the previous sanction in writing of, an inspector or authorised person and no court inferior to that of a Metropolitan Magistrate or a Judicial Magistrate of the first class shall try any offence punishable under this Act.



Inter-State Migrant Workmen (Regulation of Employment and Conditions of Service) Act, 1979 Back




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