Main Search Premium Members Advanced Search Disclaimer
Citedby 2 docs
Aji @ Karioil vs Sub Inspector Of Police on 5 June, 2009
Ponnumony vs Sreekumaran And Others on 15 March, 1996

[Section 73] [Complete Act]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Section 73(2) in The Code Of Criminal Procedure, 1973
(2) Such person shall acknowledge in writing the receipt of the warrant, and shall execute it if the person for whose arrest it was issued, is in, or enters on, any land or other property under his charge.