w w w . L a w y e r S e r v i c e s . i n

Section 26

Cognizance of offences


(1) No court shall take cognizance of any offence punishable under this Act except on a complaint by, or with the previous sanction in writing of the Welfare Commissioner. (2) No court inferior to that of a Magistrate of first class shall try any offence punishable by or under this Act.