Main Search Premium Members Advanced Search Disclaimer
Citedby 3 docs
Deputy Superintendent Of Police, ... vs Nabeesa W/O Abdulla And Ors. on 14 August, 1996
Amina Ahmed Dossa & Ors vs State Of Maharashtra on 15 January, 2001
Moideen vs The Sub Inspector Of Police on 13 August, 2010

[Section 84] [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 84(4) in The Code Of Criminal Procedure, 1973
(4) Any person whose claim or objection has been disallowed in whole or in part by an order under sub- section (1) may, within a period of one year from the date of such order, institute a suit to establish the right which he claims in respect of the property in dispute; but subject to the result of such suit, if any, the order shall be conclusive.