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Citedby 34 docs - [View All]
Shri Ramkishan Srikishan Jhaver ... vs Commissioner Of Commercial Taxes ... on 25 February, 1965
Mt. Gyaso W/O Barelal vs The State on 14 December, 1956
State Of Gujarat vs Suresh Kalidas on 12 February, 2013
State Of Gujarat vs Anopsing @ Anubha Gagaji on 12 February, 2013
State Of Gujarat vs Manharba Batuksinh on 12 February, 2013

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Central Government Act
Section 101 in The Code Of Criminal Procedure, 1973
101. Disposal of things found in search beyond jurisdiction. When, in the execution of a search- warrant at any place beyond the local jurisdiction of the Court which issued the same, any of the things for which search is made, are found, such things, together with the list of the same prepared under the provisions hereinafter contained, shall be immediately taken before the Court issuing the warrant, unless such place is nearer to the Magistrate having jurisdiction therein than to such Court, in which case the list and things shall be immediately taken before such Magistrate; and, unless there be good cause to the contrary, such Magistrate shall make an order authorising them to be taken to such Court. D.- Miscellaneous