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Citedby 142 docs - [View All]
Gandharba Rath vs Aparti Samal on 4 September, 1959
Pradoshkumar vs State Of Kerala on 22 September, 2011
Santhosh & Another vs State Of Kerala & Others on 16 August, 2010
Emperor vs Keshavlal Harilal on 23 July, 1936
Crime No. 472/2013 Of Pulinkunnu ... vs Crl.Mc.No. 3269 Of 2013 on 28 June, 2016

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Central Government Act
Section 56 in The Code Of Criminal Procedure, 1973
56. Person arrested to be taken before Magistrate of officer in charge of police station. A police officer making an arrest without warrant shall, without unnecessary delay and subject to the provisions herein contained as to
bail, take or send the person arrested before a Magistrate having jurisdiction in the case, or before the officer in charge of a police station.