Main Search Premium Members Advanced Search Disclaimer
Citedby 2 docs
Shambhu Soni @ Shambhu Pd. Soni & ... vs State Of Bihar & Anr on 23 July, 2013
Dr Shahnawaj vs State & Ors. on 22 May, 2014
Against The Order/Judgment In St ... vs By Advs.Sri.T.P.Pradeep on 7 July, 2016

[Section 82] [Complete Act]
User Queries
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 82(3) in The Code Of Criminal Procedure, 1973
(3) A statement in writing by the Court issuing the proclamation to the effect that the proclamation was duly published on a specified day, in the manner specified in clause (i) of sub- section (2), shall be conclusive evidence that the requirements of this section have been complied with, and that the proclamation was published on such day.