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Report No. 104

5.3. Section 20, Indian Penal Code.-

Section 20 of the Indian Penal Code (omitting the illustration) defines a Court of Justice, as under:-

"20. The words "Court of Justice" denote a Judge who is empowered by law to act judicially alone or a body of Judges which is empowered by law to act judicially as a body, when such Judge or body is acting judicially".



The Judicial Officers Protection Act, 1850 Back




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