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

2. Definition.-

In this Act, "armed police force" means any police force constituted by any of the enactments specified in the Schedule for the time being in force.



State Armed Police forces (Extension of Laws) Act, 1952 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