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Citedby 175 docs - [View All]
Atmaram Namdeo vs State Of Maharashtra on 1 April, 1968
In Re: Gur Dayal vs Unknown on 27 March, 1879
Special Development Area ... vs Pooranlal Son Of Mahipal on 10 December, 1996
Vijay Kapoor vs Deputy Commissioner Of Income Tax on 13 March, 2003
The Empress vs Keshub Mohajan And Ors. And Udit ... on 11 March, 1882

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Central Government Act
Section 37 in The Code Of Criminal Procedure, 1973
37. Public when to assist Magistrates and police. Every person is bound to assist a Magistrate or police officer reasonably demanding his aid-
(a) in the taking or preventing the escape of any other person whom such Magistrate or police officer is authorised to arrest; or
(b) in the prevention or suppression of a breach of the peace; or
(c) in the prevention of any injury attempted to be committed to any railway, canal, telegraph or public property.