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

Report No. 243

Rakshak Foundation (Shri Sachin Bansal, Santa Clara, USA.-

Make it bailable and compoundable. No arrest before investigation. There should be better coordination between LSA and Police. Fast Track Courts to dispose of cases within a time bound schedule shall be opened.



Section 498-A of the Indian Penal Code Back




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