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State Of Madhya Pradesh vs Shobharam And Ors on 22 April, 1966
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[Article 22] [Constitution]
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Central Government Act
Article 22(1) in The Constitution Of India 1949
(1) No person who is arrested shall be detained in custody without being informed, as soon as may be, of the grounds for such arrest nor shall he be denied the right to consult, and to be defended by, a legal practitioner of his choice