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Citedby 39 docs - [View All]
S.Rajendran @ Francis vs State Of Kerala on 23 March, 2010
Gangappa Ramappa Damannavar And ... vs Kallappa Sonkappa Katti And Ors. on 7 September, 1972
Birbal vs Bimla Devi And Anr. on 4 November, 1992
Ugam Nath vs State Of Orissa on 25 July, 2003
Gulammustufa Gaffarbhai Nagori & ... vs State Of Gujarat on 11 February, 2016

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Central Government Act
Section 67 in The Code Of Criminal Procedure, 1973
67. Service of summons outside local limits. When a Court desires that a summons issued by it shall be served at any place outside its local jurisdiction, it shall ordinarily send such summons in duplicate to a Magistrate within whose local jurisdiction the person summoned resides, or is, to be there served.