Main Search Premium Members Advanced Search Disclaimer
Citedby 107 docs - [View All]
G.Kavitha vs Union Of India on 29 June, 2006
Ram Lochan Mishra And Ors. vs Jibeshwar Jha And Anr. on 1 September, 1976
Ananda Rao vs State on 17 January, 1992
Nagendra Kumar vs Etwari Sahu And Ors. on 22 April, 1957
Eralottu Chathu vs Patingattillath Gopalan And Anr. on 27 November, 1980

[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 64 in The Code Of Criminal Procedure, 1973
64. Service when persons summoned cannot be found. Where the person summoned cannot, by the exercise of due diligence, be found, the summons may be served by leaving one of the duplicates for him with some adult male member of his family residing with him, and the person with whom the summons is so left shall, if so required by the serving officer, sign a receipt therefor on the back of the other duplicate. Explanation.- A servant is not a member of the family within the meaning of this section.