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Citedby 69 docs - [View All]
J. Vanaraj vs State on 7 March, 2003
Balasaheb Kushaba Kadam And Ors. vs State Of Maharashtra And Ors. on 27 February, 1991
The State vs Indra Padhan on 5 March, 1959
S. Kathiresan vs The Additional Deputy Commercial ...
S. Kathiresan vs The Additional Deputy Commercial ...

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Central Government Act
Section 59 in The Code Of Criminal Procedure, 1973
59. Discharge of person apprehended. No person who has been arrested by a police officer shall be discharged except on his own bond, or on bail, or under the special order of a Magistrate.