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Citedby 4 docs
Shaji vs State Of Kerala Represented By on 13 December, 2006
Nandram vs State Of Rajasthan on 10 July, 1979
Bhootati Konda Murugadu vs State Of Andhra Pradesh on 20 December, 1995
Kurra Dasaratha Ramaiah And Ors. vs State Of Andhra Pradesh on 4 February, 1992

[Section 55] [Complete Act]
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Central Government Act
Section 55(1) in The Code Of Criminal Procedure, 1973
(1) When any officer in charge of a police station or any police officer making an investigation under Chapter XII requires any officer subordinate to him to arrest without a warrant (otherwise than in his presence) any person who may lawfully be arrested without a warrant, he shall deliver to the officer required to make the arrest an order in writing, specifying the person to be arrested and the offence or other cause for which the arrest is to be made and the officer so required shall, before making the arrest, notify to the person to be arrested the substance of the order and, if so required by such person, shall show him the order.