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

Section 10

Insertion of section 50- A and 50-B in Central Act 9 of 1910


After section 50 of the principal Act, the following section shall be inserted, namely:-



"50-A. Certain offences to be cognizable:- Notwithstanding anything to the contrary contained in the Code of Criminal Procedure, 1973 or section 50, offences under section 39, 39-A, 44 and 44- A shall be cognizable and non-bail able.



50-B. Summary trial:- Notwithstanding anything to the contrary contained in the Code of criminal Procedure, 1973, any Judicial Magistrate of the First Class , may, if he thinks fit, try any offence under this Act, summarily, in accordance with the procedure contained in the said Code."