Section 5   [ View Judgements ]

Cognizance of offences


(1) No Magistrate inferior to that of a Magistrate of the second class shall try any offence against this Act.





(2) No Magistrate shall take cognizance of any offence against this Act except-





(i) upon the complaint in writing made by the person on whom couching was performed or an attempt to perform couching was made; or



(ii) upon the port of a Police Officer not below the rank of Sub-Inspector; or



(iii) upon the report of any person or class of persons authorized by the State Government in this behalf.





(3) No Magistrate shall take cognizance of any offence against this Act, unless the prosecution is instituted within six months from the date on which the offence is alleged to have been committed.

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