Main Search Premium Members Advanced Search Disclaimer
Citedby 3 docs
Sri. H B Krishna vs Range Forest Officer on 18 February, 2014
Mrs.Kavitha vs The State on 12 January, 2010
Channabasappa vs State By Arehally Police, Belur on 30 June, 1998

[Section 62] [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 62(3) in The Code Of Criminal Procedure, 1973
(3) Every person on whom a summons is so served shall, if so required by the serving officer, sign a receipt therefor on the back of the other duplicate.