for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 14   [ View Judgements ]

LIMITATION OF PROSECUTION


No prosecution for any offence punishable under this Act shall be instituted against any person except by, or with the consent of the Central Government or an authority authorised in this behalf by the Central Government.

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