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Citedby 73 docs - [View All]
Dr. M. Ismail Faruqui Etc, Mohd. ... vs Union Of India And Others on 24 October, 1994
Dr M. Ismail Frauqui And Ors. vs Union Of India (Uoi) And Ors. on 24 October, 1994
Om Prakash & Anr vs Union Of India & Anr on 30 September, 2011
Mrs.Samala Dhana Laxmi vs 1) The State Of Telangana Rep. By ... on 31 March, 2016
Mr. A.K. Gupta With Mr. Harihar ... vs The Other Argument Of The Learned ... on 7 July, 2015

[Section 2] [Complete Act]
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Central Government Act
Section 2(a) in The Code Of Criminal Procedure, 1973
(a) " bailable offence" means an offence which is shown as bailable in the First Schedule, or which is made bailable by any other law for the time being in force; and" non- bailable offence" means any other offence;