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Citedby 202 docs - [View All]
Babubhai Gtrdharbhai Patel vs Manibhai Ashabhai Patel And Ors. on 4 September, 1974
Thomas Joseph vs S.I.Of Police on 7 September, 2009
Abdul Rehman Adambhai Sheth vs State Of Gujarat And Anr. on 31 January, 1972
Shri Ramkishan Srikishan Jhaver ... vs Commissioner Of Commercial Taxes ... on 25 February, 1965
Tom Thomas vs S.I. Of Police on 7 September, 2009

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Central Government Act
Section 51 in The Code Of Criminal Procedure, 1973
51. Search of arrested person.
(1) Whenever a person is arrested by a police officer under a warrant which does not provide for the taking of bail, or under a warrant which provides for the taking of bail but the Person arrested cannot furnish bail, and whenever a person is arrested without warrant, or by a private person under a warrant, and cannot legally be admitted to bail, or is unable to furnish bail, the officer making the arrest or, when the arrest is made by a private person, the police officer to whom he makes over the person arrested, may search such person, and place in safe custody all articles, other than necessary wearing- apparel, found upon him and where any article is seized from the arrested person, a receipt showing the articles taken in possession by the police officer shall be given to such person.
(2) Whenever it is necessary to cause a female to be searched, the search shall be made by another female with strict regard to decency.