Main Search Premium Members Advanced Search Disclaimer
Citedby 15971 docs - [View All]
State vs 1. Dharambir on 31 October, 2011
Vishal Yadav vs State Of U.P. on 2 April, 2014
State vs Jasbir @ Lillu on 11 October, 2012
Suraj Ahluwalia Son Of Ashok ... vs State Of Punjab on 19 October, 2012
Manoj Singh vs The State Of Bihar on 5 August, 2010

[Complete Act]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Section 161 in The Code Of Criminal Procedure, 1973
161. Examination of witnesses by police.
(1) Any police officer making an investigation under this Chapter, or any police officer not below such rank as the State Government may, by general or special order, prescribe in this behalf, acting on the requisition of such officer, may examine orally any person supposed to be acquainted with the facts and circumstances of the case.
(2) Such person shall be bound to answer truly all questions relating to such case put to him by such officer, other than questions the answers to which would have a tendency to expose him to a criminal charge or to a penalty or forfeiture.
(3) The police officer may reduce into writing any statement made to him in the course of an examination under this section; and if he does so, he shall make a separate and true record of the statement of each such person whose statement he records.