Section 9   [ View Judgements ]

COGNIZANCE OF OFFENCES


(a) No court shall take cognizance of any offence punishable under this Act, except with the previous sanction of 5[the Commissioner].

(b) No court inferior to that of 6[a Metropolitan Magistrate] or a Magistrate of the First Class shall try any offence punishable under this Act.

(c) Notwithstanding anything contained in 7[the Code of Criminal Procedure, 1973], an offence punishable under this Act shall be cognizable and bailable.



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