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Report No. 154

70. Reports of certain Government scientific experts: Amendment of section 293

Do you think that in sub-section (4) of section 293

(a) for clause (b), the following clause shall be substituted, namely: "(b) the Chief Controller of Explosives"

(b) after clause (f), the following clause shall be added, namely:

"(g) any other Government scientific Expert specified by notification by the Central Government for this purpose."

In view of the changes made under the Indian Explosives (Amendment) Act, 1978, from the designation 'the Chief Inspector of Explosives' to 'the Chief Controller of Explosives' as laid down in clause 31 of the Code of Criminal Procedure (Amendment) Bill, 1994?



The Code of Criminal Procedure, 1973 Back




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