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Citedby 25 docs - [View All]
Kanaka Durga Wines And Ors. vs Govt. Of A.P. And Ors. on 21 April, 1995
Chandulal Jethalal Jayaswal And ... vs State Of Gujarat And Anr. on 26 August, 1963
Dilipbhai Keshavbhai Patel vs Commissioner Of Police on 4 May, 2001
Dinesh Khemchand Patel vs State Of Gujarat And Anr. on 2 September, 1998
In Re: Pavadai Goundan vs Unknown on 24 October, 1956

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Central Government Act
Section 15 in The Prohibition of Child Marriage Act, 2006
15. Offences to be cognizable and non-bailable.-Notwithstanding anything contained in the Code of Criminal Procedure, 1973 (2 of 1974), an offence punishable under this Act shall be cognizable and non-bailable.