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Eralottu Chathu vs Patingattillath Gopalan And Anr. on 27 November, 1980
Bhugdomal Gangaram And Ors. vs State Of Gujarat on 19 April, 1983
Keki Bejonji And Another vs The State Of Bombay on 18 November, 1960
Mac Charles (I) Ltd. vs Chandrashekar And Anr. on 30 June, 2005
Ananda Rao vs State on 17 January, 1992

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Central Government Act
Section 65 in The Code Of Criminal Procedure, 1973
65. Procedure when service cannot be effected as before provided. If service cannot by the exercise of due diligence be effected as provided in section 62, section 63 or section 64, the serving officer shall affix one of the duplicates of the summons to some conspicuous part of the house or homestead in which the person summoned ordinarily resides; and thereupon the Court, after making such inquiries as it thinks fit, may either declare that the summons has been duly served or order fresh service in such manner as it considers proper.