Main Search Premium Members Advanced Search Disclaimer
Citedby 1 docs
K.Selvam @ Selavaperunthagai vs State Rep. By on 19 April, 2004

[Section 73] [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 73(3) in The Code Of Criminal Procedure, 1973
(3) When the person against whom such warrant is issued is arrested, he shall be made over with the warrant to the nearest police officer, who shall cause him to be taken before a Magistrate having jurisdiction in the case, unless security is taken under section 71.