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

Report No. 243

6. Law Department, Tripura.

Insert Section 154-A in the Cr.P.C. as "Special Law" by way of amendment to prescribe the procedure for arrest and detention in order to check misuse of Sec.498-A of IPC.



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