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Citedby 11 docs - [View All]
State Of Gujarat vs Natwar Harchandji Thakor on 22 February, 2005
Shaikh Bannu And Anr. vs State Of Maharashtra on 19 April, 1973
Krishnapal Singh vs State Of M.P. on 7 August, 2014
Union Of India (Uoi) vs Lankapali Pravakar Rao And Anr. on 7 March, 1988
State vs Sheshappa Dudhappa Tambade on 15 October, 1963

[Section 85] [Complete Act]
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Central Government Act
Section 85(1) in The Code Of Criminal Procedure, 1973
(1) If the proclaimed person appears within the time specified in the proclamation, the Court shall make an order releasing the property from the attachment.