Main Search Premium Members Advanced Search Disclaimer
Citedby 59 docs - [View All]
Anna Raghu Patil vs The State Of Maharashtra on 26 February, 1969
Inderjit Dewan Chand And Anr. vs State Of Punjab on 28 February, 1978
In Re: A. Govindaswamy And Ors. vs Unknown on 29 July, 1949
Jugal Kishore More vs Chief Presidency Magistrate ... on 20 April, 1967
Jagpat Koeri And Ors. vs Emperor on 16 February, 1917

[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 75 in The Code Of Criminal Procedure, 1973
75. Notification of substance of warrant. The police officer or other person executing a warrant of arrest shall notify the substance thereof to the person to be arrested, and, if so required, shall show him the warrant.