for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 22   [ View Judgements ]

Trials.


 

22. Trials.

No Court, inferior to that of a Metropolitan Magistrate or a judicial magistrate of the first class, shall try any offence under Section 3, Section 4, Sectioii.5, Section 6, Section 7 or Section 8.

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