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Citedby 4 docs
Tata Motors Finance Ltd vs State on 23 July, 2012
Mohd. Yunus vs Shahada Bano on 28 November, 1990
Shashl Kumar Nayak vs Raj Laxmi on 19 September, 1978
Shri C.B. Singh vs Unknown on 11 June, 2010

[Section 62] [Complete Act]
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Central Government Act
Section 62(2) in The Code Of Criminal Procedure, 1973
(2) The summons shall, if practicable, be served personally on the person summoned, by delivering or tendering to him one of the duplicates of the summons.