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Citedby 5 docs
Chandan Mal Nahata vs State Of Chhattisgarh on 14 February, 2011
Chandan Mal Nahata vs State Of Chhattisgarh on 14 February, 2011
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[Section 140] [Complete Act]
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Central Government Act
Section 140(2) in The Code Of Criminal Procedure, 1973
(2) The report of such person may be read as evidence in the case.