Main Search Premium Members Advanced Search Disclaimer
Citedby 55 docs - [View All]
Pahilajrai vs Jethi Bai on 6 October, 1958
Mahesh Gangaram Badgujar vs The State Of Maharashtra on 15 July, 2014
Mohd. Mustkim @ Bhola vs Bibi Anuja Khatoon on 12 September, 1996
Gurnam Singh vs Mt. Datto on 20 August, 1949
The State vs Bhimrao And Anr. on 4 January, 1963

[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 69 in The Code Of Criminal Procedure, 1973
69.
(1) Service of summons on witness by post. (1) Notwithstanding anything contained in the preceding sections of this Chapter, a Court issuing a summons to a witness may, in addition to and simultaneously with the issue of such summons, direct a copy of the summons to be served by registered post addressed to the witness at the place where he ordinarily resides or carries on business or personally works for gain.
(2) When an acknowledgment purporting to be signed by the witness or an endorsement purporting to be made by a postal employee that the witness refused to take delivery of the summons has been received, the Court issuing the summons may declare that the summons has been duly served. B.- Warrant of arrest