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Citedby 2 docs
Neelkamal Mandal vs The State Of Bihar on 2 April, 2010
Dileep vs State Of Kerala on 5 August, 1999

[Section 43] [Complete Act]
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Central Government Act
Section 43(2) in The Code Of Criminal Procedure, 1973
(2) If there is reason to believe that such person comes under the provisions of section 41, a police officer shall re- arrest him.