for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 86   [ View Judgements ]

PROSECUTIONS


(1) No prosecution under this Act shall be instituted except by or with the previous sanction of the Insurance Commissioner 220[or of such other officer of the corporation as may be authorised in this behalf by the221[Director General of the Corporation].

222[(2) No court inferior to that of a Metropolitan Magistrate or Judicial Magistrate of the First Class shall try any offence under this Act.]

(3) No Court shall take cognizance of any offence under this Act except on complaint made in writing in respect thereof 223[***].

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