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Citedby 55 docs - [View All]
Nisar Abdul Inamdar vs M.N. Singh, Commissioner Of ... on 17 April, 2001
In Re: Sagarmal Khemraj vs Unknown on 25 July, 1940
Makhan Singh vs State & Anr on 18 May, 2017
Dharampal vs Unknown on 6 October, 2010
Soja Beegum vs The Additional Chief Secretary To on 15 October, 2009

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Central Government Act
Section 86 in The Code Of Criminal Procedure, 1973
86. Appeal from order rejecting application for restoration of attached property. Any person referred to in sub- section (3) of section 85, who is aggrieved by any refusal to deliver property or the proceeds of the sale thereof may appeal to the Court to which appeals ordinarily lie from the sentences of the first- mentioned Court. D.- Other rules regarding processes