Main Search Premium Members Advanced Search Disclaimer
Citedby 9 docs - [View All]
Ram Chandra vs State Of Uttar Pradesh on 25 July, 1977
Chockalingam vs M/S. Annamalai Cotton Mills ... on 11 June, 2014
State vs Bhagwana on 13 January, 1958
Ved Kumar Seth And Anr. vs The State Of Assam on 16 February, 1974
Divisional Forest Officer ... vs Laxman Pratap Ray Alias Lakshman on 16 January, 1991

[Section 44] [Complete Act]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Section 44(1) in The Code Of Criminal Procedure, 1973
(1) When any offence is committed in the presence of a Magistrate, whether Executive or Judicial, within his local jurisdiction, he may himself arrest or order any person to arrest the offender, and may thereupon, subject to the provisions herein contained as to bail, commit the offender to custody.