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Citedby 8 docs - [View All]
Ram Chandra vs State Of Uttar Pradesh on 25 July, 1977
Smt. Preeti Soni vs The State Of Madhya Pradesh on 6 February, 2017
Divisional Forest Officer ... vs Laxman Pratap Ray Alias Lakshman on 16 January, 1991
State vs Bhagwana on 13 January, 1958
Vinayak Steels Ltd. And Ors. vs The State Of A.P. on 9 August, 2005

[Section 44] [Complete Act]
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Central Government Act
Section 44(2) in The Code Of Criminal Procedure, 1973
(2) Any Magistrate, whether Executive or Judicial, may at any time arrest or direct the arrest, in his presence, within his local jurisdiction, of any person for whose arrest he is competent at the time and in the circumstances to issue a warrant.