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

Report No. 156

Clause 16

12.11. Under this clause, existing sections 48, 49 and 50 defining words "vessel, year, month, section" respectively are sought to be omitted for the reasons that they are defined in the General Clauses Act. For the same reasons mentioned above in respect of clause 12, etc., the section need not be omitted and accordingly clause 16 of the Bill has to be omitted.



The Indian Penal Code Back




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