Section 21   [ View Judgements ]

Procedure on complaint


The complaint shall be made by the complainant in person, or by an agent personally acquainted with the circumstances. It may be either in writing or verbal. If it be verbal, substance of it shall be taken down in writing by the Magistrate.



If the Magistrate, on examining the complainant or his agent, sees reason to believe the complaint to be well founded he shall summon the person complained against, and make an enquiry in the case.

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