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In Re: Hardeo vs Unknown on 19 February, 1876
Smt. Manju And Anr. vs Ghanshyam And Ors. on 30 October, 2007
King-Emperor vs Ramanuja Aiyangar on 5 November, 1934
Queen vs Gholam Ismail And Anr. on 2 July, 1875
Bhupinder Singh Sawhney vs M/S S.E.Investment Ltd on 21 March, 2013

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Central Government Act
Section 297 in The Code Of Criminal Procedure, 1973
297. Authorities before whom affidavits may be sworn.
(1) Affidavits to be used before any Court under this Code may be sworn or affirmed before-
(a) 1 any Judge or any Judicial or Executive Magistrate, or]
(b) any Commissioner of Oaths appointed by a High Court or Court of Session, or
(c) any notary appointed under the Notaries Act, 1952 (53 of 1952 ).
(2) Affidavits shall be confined to, and shall state separately, such facts as the deponent is able to prove from his own knowledge and such facts as he has reasonable ground to believe to be true, and in the latter case, the deponent shall clearly state the grounds of such belief.
(3) The Court may order any scandalous and irrelevant matter in the affidavit to be struck out or amended.