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

44. No inquiry, investigation, etc., to be made if the Commission of Inquiry is appointed.

Notwithstanding anything contained in the foregoing provisions of this Chapter, where a Commission of Inquiry is appointed under the Commissions of Inquiry Act, 1952 (60 of 1952), to inquire into an accident, any inquiry, investigation or other proceeding pending in relation to that accident shall not be proceeded with, and all records or other documents relating to such inquiry shall be forwarded to such authority as may be specified by the Central Government in this behalf.



Metro Railways (Operation and Maintenance) Act, 2002 Back




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