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Crl.M.P. No.102/2014 In M.C. ... vs Teeku Dutta [(2005) 4 Scc
Kum. L. Usharani And Others vs D.S. Lakshmaiah on 16 December, 1992
Kailash Ansari vs Smt.Anita & Ors on 23 May, 2011
Syed Mushtaque Ahmad vs Tasneem Kausar And Anr. on 6 September, 1990
C.Lakshmanan vs Mrs.Indumathi

[Section 125(1)] [Section 125] [Complete Act]
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Central Government Act
Section 125(1)(b) in The Code Of Criminal Procedure, 1973
(b) his legitimate or illegitimate minor child, whether married or not, unable to maintain itself, or
1. Subs. by Act 45 of 1978, s. 12, for" Chief Judicial Magistrate" (w. e. f, 18- 12- 1978 ).