Main Search Premium Members Advanced Search Disclaimer
Citedby 3 docs
O.P. Saxena vs State And Anr. on 24 April, 1996
Ripusudan Dayal & Ors vs State Of M.P. & Ors on 25 February, 2014
Ripusudan Dayal & Ors vs State Of M.P. & Ors on 25 February, 1947

[Section 39(1)] [Section 39] [Complete Act]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Section 39(1)(iii) in The Code Of Criminal Procedure, 1973
(iii) sections 161 to 165A, both inclusive (that is to say, offences relating to illegal gratification);