Main Search Premium Members Advanced Search Disclaimer
Citedby 221 docs - [View All]
Deepak Mahajan vs The Director Of Enforcement And ... on 6 April, 1990
Deepak Mahajan vs Director Of Enforcement And ... on 6 April, 1990
Superintendent Of Customs vs Ummerkutty And Ors. on 5 October, 1983
Directorate Of Enforcement vs Deepak Mahajan on 31 January, 1994
Bijan Halder And Anr. vs State Of West Bengal And Ors. on 14 May, 1993

[Section 4] [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 4(2) in The Code Of Criminal Procedure, 1973
(2) All offences under any other law shall be investigated, inquired into, tried, and otherwise dealt with according to the same provisions, but subject to any enactment for the time being in force regulating the manner or place of investigating, inquiring into, trying or otherwise dealing with such offences.