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

The Special Criminal Courts (Jurisdiction) Act, 1950

Act No. 18 of 1950

[10th March, 1950.]

An Act to confer upon special criminal Courts, constituted by or under certain State laws, jurisdiction to try offences against laws with respect to any of the matters enumerated in the Union List.

BE it enacted by Parliament as follows:-



Special Criminal Courts (Jurisdiction) Act, 1950 Back




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