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

22L. Proceedings before the Settlement Commission to be judicial proceedings.

Anyproceeding under this Chapter before the Settlement Commission shall be deemed to be a judicial proceeding within the meaning of sections 193 and 228, and for the purposes of section 196, of the Indian Penal Code (45 of 1860).



Delhi Development Act, 1957 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