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

Report No. 33

75. Conclusion.-

In view of what is stated in the preceding discussion1 we do not recommend the adoption of the suggested change2.

1. Paras. 6 to 74, supra.

2. Para. 3, supra.



Section 44, Code of Criminal Procedure, 1898 Back




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