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R. Lakshmipathi And Anr. vs S. Ramalingam on 24 June, 1998

[Section 228A(2)] [Section 228A] [Complete Act]
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Central Government Act
Section 228A(2)(c) in The Indian Penal Code
(c) where the victim is dead or minor or of unsound mind, by, or with the authorisation in writing of, the next of kin of the victim: Provided that no such authorisation shall be given by the next of kin to anybody other than the chairman or the secretary, by whatever name called, of any recognised welfare institution or organisation. Explanation.—For the purposes of this sub-section, “recognised welfare institution or organisation” means a social welfare institution or organisation recognised in this behalf by the Central or State Government.