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5D. Application of the Code to proceedings before a Designated Court.-

Save as otherwise provided in this Act, the provisions of the Code of Criminal Procedure, 1973(2 of 1974) shall apply to the proceedings before a Designated Court and the person conducting a prosecution before a Designated Court shall be deemed to be a Public Prosecutor.]



Suppression of Unlawful Acts Against Safety of Civil Aviation Act, 1982 Back




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