Main Search Premium Members Advanced Search Disclaimer
Citedby 2134 docs - [View All]
Sm. Prova Debi vs Mrs. Fernandes on 4 October, 1961
In Re: Varisai Rowther And Anr. vs Unknown on 22 December, 1922
Razak Teli vs State on 11 August, 1959
Varisai Rowther And Anr. vs King-Emperor on 22 December, 1922
Karanjia vs Chellappan Pillai And Anr. on 10 June, 1960

[Complete Act]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Section 342 in The Code Of Criminal Procedure, 1973
342. Power to order costs. Any Court dealing with an application made to it for filing a complaint under section 340 or an appeal under section 341, shall have power to make such order as to costs as may be just.