Main Search Premium Members Advanced Search Disclaimer
Citedby 290 docs - [View All]
Abdul Kuddus Molla @ Kuddus Molla vs Unknown on 22 February, 2011
Brojendra Nath Biswas vs The State Of West Bengal And Ors. on 30 January, 1981
Dipak Kumar Sarkar vs Unknown on 23 March, 2011
Tushar Roy vs Unknown on 12 January, 2011
Guna @ Vella Guna @ Gunasekaran vs Emperor) For The Legal Principal ... on 4 November, 2013

[Section 144] [Complete Act]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Section 144(2) in The Code Of Criminal Procedure, 1973
(2) An order under this section may, in cases of emergency or in cases where the circumstances do not admit of the serving in due time of a notice upon the person against whom the order is directed, be passed ex parte.