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Citedby 11 docs - [View All]
Devendra Singh Negi Alias Debu vs State Of U.P. And Anr. on 18 March, 1993
Sumran Singh vs State Of U.P. & 3 Others on 30 September, 2015
Ramesh Prasad Singh vs State Of Bihar on 24 June, 2010
Ipsita Pratihari vs State Of Orissa on 23 March, 2017
Kunhunny Nair vs State Of Kerala on 23 June, 1961

[Section 83] [Complete Act]
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Central Government Act
Section 83(1) in The Code Of Criminal Procedure, 1973
(1) The Court issuing a proclamation under section 82 may, for reasons to be recorded in writing, at any time after the issue of the proclamation, order the attachment of any property, movable or immovable, or both, belonging to the proclaimed person: Provided that where at the time of the issue of the proclamation the Court is satisfied, by affidavit or otherwise, that the person in relation to whom the proclamation is to, be issued,-
(a) is about to dispose of the whole or any part of his property, or
(b) is about to remove, the whole or any part of his property from the local jurisdiction of the Court, it may order the attachment simultaneously with the issue of the proclamation.