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Citedby 4 docs
Smt. Renu vs State Of Haryana And Another on 30 May, 2009
In Re: Ramaswami Reddiar And Anr. vs Unknown on 22 August, 1952
Anil Kumar Sharma vs State Of U.P. & Others on 24 May, 2013
Suraj Kumar (Suraj Chaprasi As ... vs Senior Superintendent Of Police, ... on 24 September, 2014

[Section 174] [Complete Act]
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Central Government Act
Section 174(a) in The Indian Penal Code
(a) A, being legally bound to appear before the 1[High Court] at Calcutta, in obedience to a subpoena issuing from that Court, intentionally omits to appear. A has committed the offence deĀ­fined in this section.