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Government Of Assam vs Sahebulla on 11 June, 1923
Government Of Assam vs Sahebulla And Ors. on 11 June, 1923
In Re: Karuthan Ambalam And Anr. vs Unknown on 23 April, 1914
In Re: Karuthan Ambalam And Anr. vs Unknown on 23 April, 1914
State vs Mohd. Abrar S/O Mohd. Afzal on 22 December, 2014

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Central Government Act
Section 90 in The Code Of Criminal Procedure, 1973
90. Provisions of this Chapter generally applicable to summonses and warrants of arrest. The provisions contained in this Chapter relating to a summons and warrant, and their issue, service and execution, shall, so far as may be, apply to every summons and every warrant of arrest issued under this Code.
CHAP PROCESSES TO COMPEL THE PRODUCTION OF THINGS CHAPTER VII PROCESSES TO COMPEL THE PRODUCTION OF THINGS A.- Summons to produce