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Citedby 68 docs - [View All]
Pradeepan vs State Of Kerala on 15 July, 1981
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Sunil Kumar Datta And Ors. vs The State Of West Bengal on 22 November, 1962
Burla Appanna And Anr. vs Anala Latchayya And Ors. on 7 September, 1923
Artatran Mahasuara And Ors. vs State Of Orissa on 5 March, 1956

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Central Government Act
Section 171 in The Code Of Criminal Procedure, 1973
171. Complainant and witnesses not to be required to accompany police officer and not to be subjected to restraint. No complainant or witness on his way to any Court shall be required to accompany a police officer, or shall be subjected to unnecessary restraint or inconvenience, or required to give any security for his appearance other than his own bond: Provided that, if any complainant or witness refuses to attend or to execute a bond as directed in section 170, the officer in charge of the police station may forward him in custody to the Magistrate, who may detain him in custody until he executes such bond, or until the hearing of the case is completed.-