Main Search Premium Members Advanced Search Disclaimer
Citedby 1 docs
Prem Shankar Shukla vs Delhi Administration on 29 April, 1980

[Section 9(2)] [Section 9] [Complete Act]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Section 9(2)(e) in The Prisoners (Attendance in Courts) Act,1955
(e) the escort of persons confined in a prison to and from courts in which their attendance is required and for their custody during the period of such attendance;