Main Search Premium Members Advanced Search Disclaimer
Citedby 13 docs - [View All]
Satyendra Rajak vs The State Of Bihar on 30 April, 2014
Yamraj Kunwar vs The State Of Bihar Through The ... on 16 February, 2017
Abha Devi vs The State Of Bihar Through The ... on 16 February, 2017
Anjani Kumar Mishra vs State Of Jharkhand Through ... on 5 April, 2013
Piyush Kujur vs State Of Jharkhand Through ... on 21 March, 2013

[Section 73] [Complete Act]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Section 73(1) in The Code Of Criminal Procedure, 1973
(1) The Chief Judicial Magistrate or a Magistrate of the first class may direct a warrant to any person within his local jurisdiction for the arrest of any escaped convict, proclaimed offender or of any person who is accused of a non- bailable, offence and is evading arrest.