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Raj Kumar Karwal vs Union Of India And Ors.Withkirpal ... on 21 March, 1990
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Ameer And Ors. vs Sub-Divisional Magistrate, ... on 13 August, 1968

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Central Government Act
Section 53 in The Indian Evidence Act, 1872
53. In criminal cases, previous good character relevant.—In criminal proceedings, the fact that the person accused is of a good character, is relevant.