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Citedby 57 docs - [View All]
Daya Nand Kalu vs The State Of Haryana on 9 December, 1975
Pal Singh Santa Singh vs The State on 13 August, 1954
Punjab State vs Daya Nand on 28 May, 1973
Birad Dan vs The State on 18 September, 1957
Siddangouda vs State Of Mysore on 16 September, 1971

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Central Government Act
Section 89 in The Code Of Criminal Procedure, 1973
89. Arrest on breach of bond for appearance. When any person who is bound by any bond taken under this Code to appear before a Court, does not appear, the officer presiding in such Court may issue a warrant directing that such person be arrested and produced before him.