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[Section 2] [Complete Act]
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Central Government Act
Section 2(o) in The Code Of Criminal Procedure, 1973
(o) " officer in charge of a police station" includes, when the officer in charge of the police station is absent from the station house or unable from illness or other cause to perform his duties, the police officer present at the station- house who is next in rank to such officer and is above the rank of constable or, when the State Government so directs, any other police officer so present;