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[Section 93(1)] [Section 93] [Complete Act]
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Central Government Act
Section 93(1)(c) in The Code Of Criminal Procedure, 1973
(c) where the Court considers that the purposes of any inquiry, trial or other proceeding under this Code will be served by a general search or inspection, it may issue a search- warrant; and the person to whom such warrant is directed, may search or inspect in accordance therewith and the provisions hereinafter contained.