Main Search Premium Members Advanced Search Disclaimer
Citedby 1 docs
Messers Premier Woodcrafts Pvt. ... vs Messers Darbari Udyog And Others on 23 March, 1993

[Section 47] [Complete Act]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Section 47(1) in The Code Of Criminal Procedure, 1973
(1) If any person acting under a warrant of arrest, or any police officer having authority to arrest, has reason to believe that the person to be arrested has entered into, or is within, any place, any person residing in, or being in charge of, such place shall, on demand of such person acting as aforesaid or such police officer, allow him free ingress thereto, and afford all reasonable facilities for a search therein.