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

Report No. 165

17. Certain persons to be public servants.-

Every person referred in clauses (c) and (f) of section 2 and other persons authorised to lodge complaints under section 15 shall be deemed to be public servants within the meaning of section 21 of the Indian Penal Code.



Free and compulsory Education for Children Back




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