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

Report No. 177

1.13.13 Chandigarh

In this Union Territory the preventive arrests are as many as 4,286 as against 2,215 persons arrested for substantive offences (1,856 under IPC and 359 under local and State laws). The percentage of arrests made in relation to bailable offences is 47.35% in respect of IPC offences and 87.18% under local and State laws.



Law relating to Arrest Back




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