for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 12   [ View Judgements ]

Presumption by courts in certain cases


Where any act constituting an offence under this Act is committed in relation to a member of a Scheduled Caste as defined in clause (24) of Article 366 of the constitution, the court shall presume, unless the contrary is proved, that such act was committed on the ground of ('untouchabililty"

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