Discussion Forum

Newton’s 3rd Law: Every Action has an Equal and Opposite Reaction. So resolve queries and help others if you have answers because there will be a day when you will have queries and just like you helped others, others will come to your help.

To initiate a discussion & view all replies, kindly login or register if you do not have an account.

  • dev

    consequense to the complainant (victim).

    if FIR was lodged under section 354 B INDIAN PENAL CODE,1860 but victim's statement is not recorded by the police under section 161 or 164 crpc. what is the remedy available in the favour of victim.

    bharat tokas