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Citedby 3 docs
Vijay Narayan Singh vs State Of Bihar (Now Jharkhand) on 30 January, 2004
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[Section 42] [Complete Act]
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Central Government Act
Section 42(1) in The Code Of Criminal Procedure, 1973
(1) When any person who, in the presence of a police officer, has committed or has been accused of committing a non- cognizable offence refuses, on demand of such officer, to give his name and residence or gives a name or residence which such officer has reason to believe to be false, he may be arrested by such officer in order that his name or residence may be ascertained.