Section 19   [ View Judgements ]

PROCEEDING BEFORE EVERY TRIBUNL TO BE JUDICIAL PROCEEDINGS FOR CERTAIN PURPOSES


Every proceeding before a Tribunal or the Appellate Tribunal shall be deemed to be a judicial proceeding within the meaning ofsections 193-and228-, and for the purposes ofsection 196 of the Indian Penal Code-; and every such Tribunal or Appellate Tribunal as the case may be, shall be deemed to a civil court for the purposes ofsection 195-and Chapter XXVI ofthe Code of Criminal Procedure, 1973-

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