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Criminal Law

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  1. Anticipatory Bail Application
  2. Bail Application
  3. Bail Bond After Arrest Under a Warrant
  4. Bail Bond Under CRPC 1973 After Arrest Under Warrant
  5. Bond and Bail Bond for Attendance before Office in Charge of Police Station or Court
  6. Bond and Bail Bond on a Preliminary Inquiry before a Police Officer
  7. Bond and Bail Bond After Arrest Under a Warrant
  8. Bond for Good Behavior
  9. Bond to Keep the Peace
  10. Bond to Prosecute or give Evidence
  11. Charges
  12. First Information Report
  13. Injunction to Provide Against Imminent Danger Pending Inquiry
  14. Magistrate Notice and Preemptory Order
  15. Magistrate's or Judge's Warrant of Commitment of Witness Refusing to Answer or to Produce Document
  16. Magistrate's Order Declaring Party Entitled to Retain Possession of Land, Etc., in Dispute
  17. Magistrate's Order Prohibiting the doing of anything on Land on Water
  18. Magistrate's Order Prohibiting the Repetition, Etc of a Nuisance
  19. Magistrate's Order to Prevent Obstruction, RIOT, Etc
  20. Notice of Commitment by Magistrate to Public Prosecutor
  21. Order Authorising an Attachment by the District Magistrate or Collector
  22. Order for the Removal of Nuisances
  23. Order of Attachment to Compel the Appearance of a Person Accused
  24. Order of Attachment to Compel the Attendance of a Witness
  25. Order Requiring Production in Court of Person in Prison for Answering to Charge of Offence
  26. Proclamation Requiring the Appearance of a Person Accused
  27. Proclamation Requiring the Attendance of a Witness
  28. Special Summons to a Person Accused of a Petty Offence
  29. Summons on Information of a Probable Breach of the Peace
  30. Summons to an Accused Person
  31. Summons to Witness
  32. Warrant After Commutation of a Sentence
  33. Warrant for Recovery of Fine
  34. Warrant in the First Instance to Bring Up a Witness
  35. Warrant of Arrest
  36. Warrant of Attachment in the Case of a Dispute as to the Possession of Land, Etc
  37. Warrant of Commitment in Certain Cases of Contempt When a Fine Is Imposed
  38. Warrant of Commitment on a Sentence of Imprisonment or Fine if Passed by a Magistrate
  39. Warrant of Commitment on Failure to Find Security for Good Behavior
  40. Warrant of Commitment on Failure to Find Security to Keep the Peace
  41. Warrant of Commitment Under Sentence of Death
  42. Warrant of Execution of a Sentence of Death
  43. Warrant of Imprisonment on Failure to Pay Compensation
  44. Warrant of Imprisonment on Failure to Pay Maintenance
  45. Warrant to Discharge a Person Imprisoned on Failure to give Security(See section 442 Criminal Procedure Code)
  46. Warrant to Discharge a Person Imprisoned on Failure to give Security(See Sections 122 and 123 of Criminal Procedure)
  47. Warrant to Enforce the Payment of Maintenance by Attachment and Sale
  48. Warrant to Levy a Fine by Attachment and Sale
  49. Warrant to Search After Information of a Particular Offence
  50. Warrant to Search Suspected Place of Deposit


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