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Citedby 28 docs - [View All]
Gadag Co-Operative Textile Mills ... vs State Of Karnataka on 15 February, 1988
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Mohinder Singh vs Tarlochan Singh And Others on 7 August, 2009

[Section 2] [Complete Act]
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Central Government Act
Section 2(x) in The Code Of Criminal Procedure, 1973
(x) " warrant- case" means a case relating to an offence punishable with death, imprisonment for life or imprisonment for a term exceeding two years;