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[Section 40(2)] [Section 40] [Complete Act]
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Central Government Act
Section 40(2)(iii) in The Code Of Criminal Procedure, 1973
(iii) the words" officer employed in connection with the affairs of the village" means a member of the panchayat of the village and includes the headman and every officer or other person appointed to perform any function connected with the administration of the village. CHAP ARREST OF PERSONS CHAPTER V ARREST OF PERSONS