for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 18   [ View Judgements ]

Cognizance of offences


No court shall take cognizance of any offence under this Act except on a complaint made by--



(a) the Central Government or any authority or officer authorised in this behalf by that Government; or



(b) any person who has given notice of not less than sixty days in the manner prescribed, of the alleged offence



and of his intention to make a complaint, to the Central Government or the authority or officer authorised as aforesaid.



#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon