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Citedby 1 docs
Manoj Kumar vs Lalita Devi And Ors. on 25 February, 1997
Mohan Singh Bais vs The State Of Madhya Pradesh on 2 December, 2016

[Section 32] [Complete Act]
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Central Government Act
Section 32(2) in The Code Of Criminal Procedure, 1973
(2) Every such order shall take effect from the date on which it is communicated to the person so empowered.