Main Search Premium Members Advanced Search Disclaimer
Citedby 1 docs
The Official Liquidator, High ... vs Sri Vinay Bagla on 3 February, 2004

[Section 71] [Complete Act]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Section 71(1) in The Code Of Criminal Procedure, 1973
(1) Any Court issuing a warrant for the arrest of any person may be in its discretion direct by endorsement on the warrant that, if such person executes a bond with sufficient sureties for his attendance before the Court at a specified time and thereafter until otherwise directed by the Court, the officer to whom the warrant is directed shall take such security and shall release such person from custody.