Section 15   [ View Judgements ]

Amendment of section 151


In section 151 of the principal Act, the following provisos shall be inserted, namely:-



"Provided that the court may also take cognizance of an offence punishable under this Act upon a report of a police officer filed under section 173 of the Code of Criminal Procedure, 1973 :



Provided further that a special court constituted under section 153 shall be competent to take cognizance of an offence without the accused being committed to it for trial.".

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