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Citedby 225 docs - [View All]
Kanubhai Chhaganlal Brahmbhatt vs The State Of Gujarat And Anr. on 28 April, 1972
Bhalchandra Ramchandra Vaidya vs State Of Gujarat on 18 February, 1963
State vs Gali Chalapathi Rao And Ors. on 14 February, 1974
R.K. Nabachandra Singh vs Manipur Administration on 1 August, 1963
Inderjit Dewan Chand And Anr. vs State Of Punjab on 28 February, 1978

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Central Government Act
Section 61 in The Code Of Criminal Procedure, 1973
61. Form of summons. Every summons issued by a Court under this Code shall be in writing, in duplicate, signed by the presiding officer of such Court or by such other officer as the High Court may, from time to time, by rule direct, and shall bear the seal of the Court,