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

Scheduled Castes and Scheduled Tribes (Prevention of Atrocities) Act, 1989


6. Application of certain provisions of the Indian Penal Code

Subject to the other provisions of this Act, the provisions of section 34, Chapter III, Chapter IV, Chapter V, Chapter VA, section 149 and Chapter XXIII of the Indian Penal Code (45 of 1860), shall, so far as may be, apply for the purposes of this Act as they apply for the purposes of the Indian Penal Cede.



Scheduled Castes and Scheduled Tribes (Prevention of Atrocities) Act, 1989 Back




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