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Citedby 74 docs - [View All]
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[Section 2] [Complete Act]
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Central Government Act
Section 2(c) in The Code Of Criminal Procedure, 1973
(c) " cognizable offence" means an offence for which, and" cognizable case" means a case in which, a police officer may, in
accordance with the First Schedule or under any other law for the time being in force, arrest without warrant;