for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 106   [ View Judgements ]

POWERS OF SECURITY FORCE COURT IN RELATION TO PROCEEDINGS UNDER THIS ACT


Any trial by a Security Force Court under the provisions of this Act shall be deemed to be a judicial proceeding within the meaning of sections 193-andS.228 of the Indian Penal Code-and the Security Force Court shall be deemed to be a Court within the meaning of sections 480-andS.482 of the Code of Criminal Procedure, 1898.-

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