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Citedby 195 docs - [View All]
Daya Nand Kalu vs The State Of Haryana on 9 December, 1975
Vinod Goenka vs C.B.I. on 23 May, 2011
Punjab State vs Daya Nand on 28 May, 1973
Pal Singh Santa Singh vs The State on 13 August, 1954
Sheth Chhaganlal Madhavji vs Bai Memunabi Amadmiya And Anr. on 19 April, 1955

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Central Government Act
Section 88 in The Code Of Criminal Procedure, 1973
88. Power to take bond for appearance. When any person for whose appearance or arrest the officer presiding in any Court is empowered to issue a summons or warrant, is present in such Court, such officer may require such person to execute a bond, with or without sureties, for his appearance in such Court, or any other Court to which the case may be transferred for trial.