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Citedby 249 docs - [View All]
V.K. Godhwani And Anr. vs State And Anr. on 21 June, 1963
Selvi vs State Rep. By on 18 March, 2011
Vijayan vs The State on 10 June, 2009
In Re: Y. Balaram vs Unknown on 14 August, 1957
K.Periyasamy vs Wtate on 31 January, 2013

[Section 4] [Complete Act]
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Central Government Act
Section 4(1) in The Code Of Criminal Procedure, 1973
(1) All offences under the Indian Penal Code (45 of 1860 ) shall be investigated, inquired into, tried, and otherwise dealt with according to the provisions hereinafter contained.