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Report No. 141

Chapter IV

Position in Relation to Dismissal for Default of Maintenance Cases and the Restoration thereof

4.1. Section 125, Cr. P.C., 1973.-

At this stage, we would like to deal in brief with proceedings for maintenance under section 125, Code of Criminal Procedure, 1973 (Code). These proceedings, though they are dealt with by Magistrates under the Code in substance partake of the character of civil proceedings.



Need for amending the Law as regards to the Power of Courts to Restore Criminal Revision Applications and Criminal cases dismissed for Default in Appearance Back




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