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Citedby 4 docs
Gyanchand Verma vs Sudhakar B. Pujari on 24 January, 2011
N.Sabu vs State Of Kerala on 20 January, 2011
Samuel George vs State Of Kerala on 29 June, 2009
Tuesday vs Kumar on 15 October, 2007

[Section 2] [Complete Act]
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Central Government Act
Section 2(t) in The Code Of Criminal Procedure, 1973
(t) " prescribed" means prescribed by rules made under this Code;