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Sections 44 Code Of Criminal Procedure
Dundappa Mallappa Sigandhi And ... vs Secretary Of State For India And ... on 23 February, 1916
Divisional Forest Officer ... vs Laxman Pratap Ray Alias Lakshman on 16 January, 1991
Godavari Shamrao Parulekar vs State Of Maharashtra And Others on 29 January, 1964
Ram Chandra vs State Of Uttar Pradesh on 25 July, 1977

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Central Government Act
Section 44 in The Code Of Criminal Procedure, 1973
44. Arrest by Magistrate.
(1) When any offence is committed in the presence of a Magistrate, whether Executive or Judicial, within his local jurisdiction, he may himself arrest or order any person to arrest the offender, and may thereupon, subject to the provisions herein contained as to bail, commit the offender to custody.
(2) Any Magistrate, whether Executive or Judicial, may at any time arrest or direct the arrest, in his presence, within his local jurisdiction, of any person for whose arrest he is competent at the time and in the circumstances to issue a warrant.