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Code of Criminal Procedure Act, 1973


56.Person arrested to be taken before Magistrate or officer in charge of police station.-

A police officer making an arrest without warrant shall, without unnecessary delay and subject to the provisions herein contained as to bail, take or send the person arrested before a Magistrate having jurisdiction in the case, or before the officer in charge of a police station.



Code of Criminal Procedure Act, 1973 Back




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