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Citedby 5 docs
Abdul Hakeem vs The State Of Kerala on 24 June, 2009
Pulavar B.M.Senguttuvan vs The State on 18 September, 2003
Md. Jahangir Khan vs Mst. Manoara Bibi on 22 March, 1991
Noormohd vs State on 26 April, 1978
Hemavathiamma vs Kumaravelu Mudaliar on 5 October, 1966

[Section 60] [Complete Act]
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Central Government Act
Section 60(1) in The Code Of Criminal Procedure, 1973
(1) If a person in lawful custody escapes or is rescued, the person from whose custody he escaped or was rescued may immediately pursue and arrest him in any place in India.