Section 38   [ View Judgements ]

Procedure of summons cases applicable


Save as otherwise expressly provided by this Act, a competent authority while holding any inquiry under any of the provisions of this Act, shall follow such procedure as may be prescribed and subject thereto, shall follow, as far as may be the procedure laid down in the Code of Criminal Procedure. 1973 (2 of 1974) for trial in summons cases.

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