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[Section 69] [Complete Act]
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Central Government Act
Section 69(2) in The Code Of Criminal Procedure, 1973
(2) When an acknowledgment purporting to be signed by the witness or an endorsement purporting to be made by a postal employee that the witness refused to take delivery of the summons has been received, the Court issuing the summons may declare that the summons has been duly served. B.- Warrant of arrest