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

23. Bar of jurisdiction of courts.-

No court shall entertain any suit, application or other proceeding in respect of any order made under this Act and no such order shall be called in question otherwise than by way of an appeal under this Act.



Right to Information Act, 2005 Back




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