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

16. Limitation of prosecutions.-

No prosecution for any offence punishable under this Act shall be instituted against any person except by or with the consent of the Central Government or an authority authorised in this behalf by the Central Government.



War Injuries (Compensation Insurance) Act, 1943 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