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Citedby 2 docs
State Of Himachal Pradesh vs Sudarshan Kumar And Etc. on 30 September, 1988
Joseph Fernandes vs State Of Goa on 19 August, 1995
Pradeep Yadav vs The State Of Bihar on 5 December, 2016
Md. Domi @ Subhani vs The State Of Bihar on 16 January, 2017
Sonu Kumar @ Ulta vs The State Of Bihar on 10 February, 2017

[Section 100] [Complete Act]
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Central Government Act
Section 100(6) in The Code Of Criminal Procedure, 1973
(6) The occupant of the place searched, or some person in his behalf, shall, in every instance, be permitted to attend during the search. and a copy of the list prepared under this section, signed by the said witnesses, shall be delivered to such occupant or person.