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The Terrorist and Disruptive and Activities (Prevention) Act, 1987

12. Power of Designated Courts with respect to other offences. -

  1. When trying any offence, a Designated Court may also try any other offence with which the accused may, under the Code, be charged at the same trial if the offence is connected with such other offence.
  2. If, in the course of any trial under this Act of any offence, it is found that the accused person has committed any other other offence under this Act or any rule made there under or under any other law, the Designated Court may convict such person of such other offence and pass any sentence authorised by this Act or such rule or, as the case may be, such other law, for the punishment there of.

Comments

Jurisdiction - T.A.D.A Court cannot try accused for offence under IPC. Santosh Dattaram More and other v. State of Maharashtra. 1992 Cri.L.J. 3409 = (1992) 3 CCR 2276 (Bom)



Terrorist and Disruptive Activities (Prevention) Act, 1987  Back




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