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Citedby 6 docs - [View All]
Mr.Vinoskumar Ramachandran ... vs The State Of Maharashtra on 18 March, 2011
Tmt.T.Subbulakshmi vs The Commissioner Of Police on 30 August, 2013
M/S. Prp Exports vs The Chief Secretary on 2 November, 2012
In Re: Smt. B. Ramannamma vs Unknown on 23 February, 1993
Isher Dass vs Amar Nath on 14 June, 1972

[Section 102] [Complete Act]
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Central Government Act
Section 102(2) in The Code Of Criminal Procedure, 1973
(2) Such police officer, if subordinate to the officer in charge of a police station, shall forthwith report the seizure to that officer.