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Citedby 4 docs
Revision vs By Advs.Dr.Pauly Mathew Muricken on 5 August, 2014
Dr. Deepak Kumar Sharma & Anr. vs State Of Bihar & Anr on 29 July, 2013
State Of M.P. vs Ganesh on 9 February, 2000
Dattatraya Dagduji Borkute vs Mohanlal Chandmal Phapal And ... on 31 October, 1995
Dr.P.Saravanan vs The Inspector Of Police on 18 August, 2016

[Section 87] [Complete Act]
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Central Government Act
Section 87(b) in The Code Of Criminal Procedure, 1973
(b) if at such time he fails to appear and the summons is proved to have been duly served in time to admit of his appearing in accordance therewith and no reasonable excuse is offered for such failure.