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State Of West Bengal vs Jogindar Mallick on 15 January, 1979

[Section 43] [Complete Act]
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Central Government Act
Section 43(1) in The Code Of Criminal Procedure, 1973
(1) Any private person may arrest or cause to be arrested any person who in his presence commits a non- bailable and cognizable offence, or any proclaimed offender, and, without unnecessary delay, shall make over or cause to be made over any person so arrested to a police officer, or, in the absence of a police officer, take such person or cause him to be taken in custody to the nearest police station.