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Citedby 38 docs - [View All]
The Empress vs Allen And Ors. on 15 June, 1880
Queen-Empress vs J. Grant on 30 April, 1888
R.P. Naidu vs Kashibhotla Venkata Sivudi on 3 October, 1983
Ippagunta Koteswari vs State Of A.P. And Anr. on 10 November, 2006
Avneesh Mishra vs State Of U.P. & Others on 8 November, 2013

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Central Government Act
Section 72 in The Code Of Criminal Procedure, 1973
72. Warrants to whom directed.
(1) A warrant of arrest shall ordinarily be directed to one or more police officers; but the Court issuing such a warrant may, if its immediate execution is necessary and no police officer is immediately available, direct it to any other person or persons, and such person or persons shall execute the same.
(2) When a warrant is directed to more officers or persons than one, it may be executed by all, or by any one or more of them.