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Securities Contracts (Regulation) Act, 1956


25.Certain offences to be cognizable.-

Notwithstanding anything contained in the Code of Criminal Procedure, 1898 (5 of 1898), any offence punishable under sub-section (1) of section 23 shall be deemed to be cognizable offence within the meaning of that Code.



Securities Contracts (Regulation) Act, 1956 Back




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