Section 10   [ View Judgements ]

Amendment of section 397


In section 397 of the principal Act-



(a) in sub-section (1), for the words "are being conducted", the words "are being conducted in a manner prejudicial to public' interest or" shall be substituted;



(b) in sub-section (2), in clause (a), for the words "are being conducted", the words "are being conducted in a manner prejudicial to public interest or" shall be substituted.



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