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Citedby 47 docs - [View All]
Ku. Rajni Khare vs State Of M.P. And Ors. on 4 April, 2003
Jethmal vs Khusalsingh on 9 July, 1984
Cr.Appeal No.113 Of 2013 vs State Of H.P on 23 June, 2015
Baban Khandu Rajput vs The State Of Maharashtra And Ors. on 30 January, 2002
Rafiq vs The State Of Maharashtra on 30 July, 2014

[Section 41] [Complete Act]
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Central Government Act
Section 41(2) in The Code Of Criminal Procedure, 1973
(2) Any officer in charge of a police station may, in like manner, arrest or cause to be arrested any person, belonging to one or more of the categories of persons specified in section 109 or section 110.