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Citedby 77 docs - [View All]
State Of Mysore vs Fakrusab Babusab Karanandi on 17 December, 1976
Ippagunta Koteswari vs State Of A.P. And Anr. on 10 November, 2006
Murugan vs The Chairman on 26 July, 2010
Ramesh Chand vs State Of Rajasthan on 21 July, 1972
Khaliq War vs State on 3 August, 1973

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Central Government Act
Section 60 in The Code Of Criminal Procedure, 1973
60. Power, on escape, to pursue and retake.
(1) If a person in lawful custody escapes or is rescued, the person from whose custody he escaped or was rescued may immediately pursue and arrest him in any place in India.
(2) The provisions of section 47 shall apply to arrests under sub- section (1) although the person making any such arrest is not acting under a warrant and is not a police officer having authority to arrest. CHAP PROCESSES TO COMPEL APPEARANCE CHAPTER VI PROCESSES TO COMPEL APPEARANCE A.- Summons