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Smt. Gayathri vs Smt. Clement Mary on 25 November, 2002
Smt. Gayathri vs Smt. Clement Mary on 25 November, 2002
Alappuzha vs By Advs.Sri.P.N.Sukumaran
Beenakumari vs The State Of Kerala on 13 November, 2007
Jacob.A.T vs P.K. Ayyub on 6 May, 2011

[Section 357] [Complete Act]
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Central Government Act
Section 357(5) in The Code Of Criminal Procedure, 1973
(5) At the time of awarding compensation in any subsequent civil suit relating to the same matter, the Court shall take into account any sum paid or recovered as compensation under this section.