Main Search Premium Members Advanced Search Disclaimer
[Section 95(b)] [Section 95] [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 95(b)(3) in The Code Of Criminal Procedure, 1973
(3) No order passed or action taken under this section shall be called in question in any Court otherwise than in accordance with the provisions of section 96.