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

Report No. 154

54. What persons may be charged jointly: Amendment of section 223

Do you agree that for prompt disposal of cases, scope of proviso to section 223 be widened in the following manner to enable the Court of Session also to hold such trials as laid down in clause 27 of the Code of Criminal Procedure (Amendment) Bill, 1994:

"(a) for the word "Magistrate", the words "Magistrate or Court of Session" shall be substituted;

(b) for the words "if he is satisfied", the words "if he or it is satisfied" shall be substituted"?



The Code of Criminal Procedure, 1973 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys