LEGAL SHORTS: Criminal Law- Difference between Complaint and FIR

January 22, 2018

Complaint and First Information Report (FIR) are two concepts in Criminal Law which are often assumed to convey the same meaning, however the Code of Criminal Procedure renders distinction between the two. The difference between complaint and FIR is demonstrated below:

 

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Shilpi Sharan

- Shilpi Sharan is the Editor at Vakilno1.com - an Advocate with extensive knowledge in myriad fields of Law. She has a flair of writing and has legal publications in national and international law magazines to her credit. She focuses on legal research and aims at raising public awareness of laws in India.