Main Search Premium Members Advanced Search Disclaimer
Citedby 1531 docs - [View All]
K. Veeraswami vs Union Of India And Others on 25 July, 1991
Virender Singh vs Central Bureau Of Investigation on 22 November, 2010
Om Prakash Gupta vs State Of U.P. on 11 January, 1957
K.V. Gnanasambandam vs State Of Tamil Nadu And Anr. on 27 June, 1984
Som Nath vs Union Of India & Anr on 25 May, 1971

[Section 5] [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 5(1) in The Prevention of Corruption Act, 1988
(1) A special Judge may take cognizance of offences without the accused being committed to him for trial and, in trying the accused persons, shall follow the procedure prescribed by the Code of Criminal Procedure, 1973 (2 of 1974), for the trial of warrant cases by the Magistrates.