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The Superintendent Of Police vs The Judicial Magistrate Court
Vokkaligara E Keerthi vs State Of Karnataka on 19 October, 2016

[Section 91] [Complete Act]
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Central Government Act
Section 91(2) in The Code Of Criminal Procedure, 1973
(2) Any person required under this section merely to produce a document or other thing shall be deemed to have complied with the requisition if he causes such document or thing to be produced instead of attending personally to produce the same.