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Citedby 47 docs - [View All]
K.T.M.S. Abdul Cader And Ors. vs The Union Of India on 23 March, 1977
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[Section 82] [Complete Act]
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Central Government Act
Section 82(1) in The Code Of Criminal Procedure, 1973
(1) If any Court has reason to believe (whether after taking evidence or not) that any person against whom a warrant has been issued by it has absconded or is concealing himself so that such warrant cannot be executed, such Court may publish a written proclamation requiring him to appear at a specified place and at a specified time not less than thirty days from the date of publishing such proclamation.