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Krishnarao Anandrao Bargal vs The Secretary Of State For India on 18 January, 1935
Bhabagrahi Nayak vs State Of Orissa on 6 December, 1996
Nikhil Kumar Singh & Ors vs State Of West Bengal on 16 January, 2015
Maroof Rana vs State Of U.P. And Others on 12 July, 2013
Sonia vs State Of Haryana And Others on 28 May, 2014

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Central Government Act
Section 217 in The Code Of Criminal Procedure, 1973
217. Recall of witnesses when charge altered. Whenever a charge is altered or added to by the Court after the commencement of the trial, the prosecutor and the accused shall be allowed-
(a) to recall or re- summon, and examine with reference to such alteration or addition, any witness who may have been examined, unless the Court, for reasons to be recorded in writing, considers that the prosecutor or the accused, as the case may be, desires to recall or re- examine such witness for the purpose of vexation or delay or for defeating the ends of justice;
(b) also to call any further witness whom the Court may think to be material. B.- Joinder of charges