Section 10   [ View Judgements ]

INDEMNIFICATION OF CERTAIN WITNESSES


Any person who has been concerned in gaming contrary to this Act, and who is examined as a witness before a Magistrate in trial of any person for a breach of any of the provisions of this Act relating to gaming, and who, upon such examination, makes in the opinion of the Magistrate- true and faithful discovery to the best of his knowledge of all things as to which he is so examined, shall thereupon receive from the said Magistrate a certificate in writing to that effect and shall be freed from all prosecutions under this Act for any thing done before that time in respect of such gaming.

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon