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Madhvi Devi vs State Of Bihar & Anr on 22 July, 2010
Baal Road Lines vs State on 29 May, 2017

[Section 69] [Complete Act]
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Central Government Act
Section 69(1) in The Code Of Criminal Procedure, 1973
(1) Service of summons on witness by post. (1) Notwithstanding anything contained in the preceding sections of this Chapter, a Court issuing a summons to a witness may, in addition to and simultaneously with the issue of such summons, direct a copy of the summons to be served by registered post addressed to the witness at the place where he ordinarily resides or carries on business or personally works for gain.