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Against The Judgment & Decree In Os ... vs S. Sivadas on 21 January, 1999

[Section 43] [Complete Act]
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Central Government Act
Section 43(3) in The Code Of Criminal Procedure, 1973
(3) If there is reason to believe that he has committed a non- cognizable offence, and he refuses on the demand of a police officer to give his name and residence, or gives a name or residence which such officer has reason to believe to be false, he shall be dealt with under the provisions of section 42; but if there is no sufficient reason to believe that he has committed any offence, he shall be at once released.