Main Search Premium Members Advanced Search Disclaimer
Citedby 3 docs
In The High Court Of Kerala At ... vs By Advs.Sri.P.M.Abdul Jaleel ...
In Re: Shri Ravi Nandan Sahay, ... vs Unknown on 16 September, 1991
State By Basavapatna Police ... vs Harshad on 11 February, 2005

[Section 26] [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 26(a) in The Code Of Criminal Procedure, 1973
(a) any offence under the Indian Penal Code (45 of 1860 ), may be tried by-
(i) the High Court, or
(ii) the Court of Session, or
(iii) any other Court by which such offence is shown in the First Schedule to be triable;