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Citedby 3 docs
Brajesh Kumar Awasthi And Anr. vs State Of M.P. And Ors. on 10 January, 2007
Smt. Hina Singh vs Satya Kumar Singh on 21 December, 2006
In Re: Mahomed Tahir vs Unknown on 13 October, 1933

[Section 96] [Complete Act]
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Central Government Act
Section 96(3) in The Code Of Criminal Procedure, 1973
(3) On the hearing of any such application with reference to any newspaper, any copy of such newspaper may be given in evidence in aid of the proof of the nature or tendency of the words, signs or visible representations contained in such newspaper, in respect of which the declaration of forfeiture was made.