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Citedby 6 docs - [View All]
Muthuswami Gurukkal vs Ayyasami Thevan And Ors. on 17 December, 1957
Eralottu Chathu vs Patingattillath Gopalan And Anr. on 27 November, 1980
Madhvi Devi vs State Of Bihar & Anr on 22 July, 2010
Biswabahan Das vs Gopen Chandra Hazarika & Ors on 21 September, 1966
Ganapati Narayan Nayak vs The State Of Karnataka on 16 December, 2009

[Section 62] [Complete Act]
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Central Government Act
Section 62(1) in The Code Of Criminal Procedure, 1973
(1) Every summons shall be served by a police officer, or subject to such rules as the State Government may make in this behalf, by an officer of the Court issuing it or other public servant.