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Citedby 176 docs - [View All]
Anirudh Sen vs State (N.C.T. Of Delhi) on 8 November, 2006
Chauthmal And Ors. vs State Of Rajasthan on 16 January, 1982
Mishri Yadav @ Mishri Gope Etc. vs State Of Bihar And Anr. on 3 February, 1998
Nawal Sahni vs State Of Bihar on 4 May, 1988
Smt. Leena Katiyar vs State Of U.P. & 2 Others on 22 May, 2015

[Section 2] [Complete Act]
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Central Government Act
Section 2(g) in The Code Of Criminal Procedure, 1973
(g) " inquiry" means every inquiry, other than a trial, conducted under this Code by a Magistrate or Court;