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Citedby 77 docs - [View All]
Mahabir Sahni vs Babu Lal Sahni And Ors. on 1 July, 1970
Bawa Mohan Singh Sethi vs Babu Ram on 6 October, 1958
Dakshina Ranjan Ghose vs Omar Chand Oswal on 26 June, 1923
Dakshina Ranjan Ghose vs Omar Chand Oswal on 26 June, 1923
S.N. Tangri vs State Of Uttar Pradesh on 11 November, 1960

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Central Government Act
Section 80 in The Code Of Criminal Procedure, 1973
80. Procedure on arrest of person against whom warrant issued. When a warrant of arrest is executed outside the district in which it was issued, the person arrested shall, unless the Court which issued the warrant is within thirty kilometres of the place of arrest or is nearer than the Executive Magistrate or District Superintendent of Police or Commissioner of Police within the local limits of whose jurisdiction the arrest was made, or unless security is taken under section 71, be taken before such Magistrate or District Superintendent or Commissioner.