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Ram Chandra vs State Of Uttar Pradesh on 25 July, 1977

[Section 42] [Complete Act]
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Central Government Act
Section 42(2) in The Code Of Criminal Procedure, 1973
(2) When the true name and residence of such person have been ascertained he shall be released on his executing a bond, with or without sureties, to appear before a Magistrate if so required: Provided that, if such person is not resident in India, the bond shall be secured by a surety or sureties resident in India.