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Citedby 4 docs
Santhanapitchai Fernando vs The Commissioner on 13 July, 2007
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Arun Ghosh vs The State Of West Bengal on 28 January, 2019

[Section 216] [Complete Act]

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Central Government Act
Section 216(2) in The Code Of Criminal Procedure, 1973
(2) Every such alteration or addition shall be read and explained to the accused.