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Citedby 14 docs - [View All]
S.Kalaivani vs K.Parameshwaran on 5 September, 2014
Smt. Sati Mukherjee vs State Of West Bengal And Ors. on 13 March, 1990
Parshottam Manilal Patel vs State Of Gujarat And Anr. on 5 September, 2000
Mohan Raj vs The Inspector Of Police on 5 November, 2014
Revision Petitoiner/ vs By Adv. Sri.S.Dileep (Kallar)

[Section 216] [Complete Act]

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Central Government Act
Section 216(1) in The Code Of Criminal Procedure, 1973
(1) Any Court may alter or add to any charge at any time before judgment is pronounced.