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Citedby 4 docs
Noorul Huda Maqbool Ahmed vs Anant Keshav Ingale on 16 October, 2009
Sharda Singh vs State Of U.P. And Ors. on 14 May, 1998
Mathura Prosad Rajgharia vs Kanailal Mullick And Ors. on 22 June, 1967
Mathura Prosad Rajgharia vs Kanailal Mullick And Ors. on 22 June, 1967

[Section 47] [Complete Act]
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Central Government Act
Section 47(2) in The Code Of Criminal Procedure, 1973
(2) If ingress to such place cannot be obtained under subsection (1), it shall be lawful in any case for a person acting under a warrant and in any case in which a warrant may issue, but cannot be obtained without affording the person to be arrested an opportunity of escape, for a police officer to enter such place and search therein, and in order to effect an entrance into such place, to break open any outer or inner door or window of any house or place, whether that of the person to be arrested or of any other person, if after notification of his authority and purpose, and demand of admittance duly made, he cannot otherwise obtain admittance: Provided that, if any such place is an apartment in the actual occupancy of a female (not being the person to be arrested) who, according to custom, does not appear in public, such person or police officer shall, before entering such apartment, give notice to such female that she is at liberty to withdraw and shall afford her every reasonable facility for withdrawing, and may then break open the apartment and enter it.