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[Section 40(1)] [Section 40] [Complete Act]
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Central Government Act
Section 40(1)(c) in The Code Of Criminal Procedure, 1973
(c) the commission of, or intention to commit, in or near such village any non- bailable offence or any offence punishable under section 143, section 144, section 145, section 147, or section 148 of the Indian Penal Code (45 of 1860 );