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Santhosh & Another vs State Of Kerala & Others on 16 August, 2010
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Central Government Act
Section 57 in The Code Of Criminal Procedure, 1973
57. Person arrested not to be detained more than twenty- four hours. No police officer shall detain in custody a person arrested without warrant for a longer period than under all the circumstances of the case is reasonable, and such period shall not, in the absence of a special order of a Magistrate under section 167, exceed twenty- four hours exclusive of the time necessary for the journey from the place of arrest to the Magistrate' s Court.