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16. Certain offences to be cognizable.-

Notwithstanding anything contained in the Code of Criminal Procedure, 1973 (2 of 1974), an offence falling under sub-sections (2), (3) and (4) of section 15 shall be deemed to be cognizable and non-bailable within the meaning of that Code.



Petroleum and Minerals Pipelines (Acquisition of Right of user in Land) Act, 1962 Back




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