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Citedby 4 docs
Rajim Sk & Anr vs The State Of West Bengal on 4 September, 2015
Ashok Singh vs State Of Bihar on 11 February, 2011
S.Samayamuthu vs The State Of Tamil Nadu on 5 September, 2012
Sharda Singh vs State Of U.P. And Ors. on 14 May, 1998

[Section 100] [Complete Act]
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Central Government Act
Section 100(2) in The Code Of Criminal Procedure, 1973
(2) If ingress into such place cannot be so obtained, the officer or other person executing the warrant may proceed in the manner provided by sub- section (2) of section 47.