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Citedby 2 docs
Dharmendrasing Dolubha Zala And ... vs State Bank Of Saurashtra And Ors. on 16 January, 1997
Manharlal Narang vs Union Of India (Uoi) on 8 July, 1980

[Section 83] [Complete Act]
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Central Government Act
Section 83(3) in The Code Of Criminal Procedure, 1973
(3) If the property ordered to be attached is a debt or other movable property, the attachment under this section shall be made-
(a) by seizure; or
(b) by the appointment of a receiver; or
(c) by an order in writing prohibiting the delivery of such property to the proclaimed person or to any one on his behalf; or
(d) by all or any two of such methods, as the Court thinks fit.