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

Report No. 43

7.92. Position considered.-

We therefore considered it proper to go into two questions, namely,-

(a) how far section 11 of the Act overlaps the power of search under section 96 and section 165, Cr. P.C. and similar provisions; and

(b) whether the detailed provisions regulating the exercise of the power of search, as laid down in the Cr. P.C. (e.g. section 103, Cr. P.C. which requires two witnesses) are to be complied with when conducting a search under section 11.



Offences Against the National Security Back




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