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Extradition Act, 1962


27. Lawfulness of and re-taking on escape from custody under warrants.

It  shall be  lawful for  any person  to whom  a warrant  is directed for  the apprehension  of a  fugitive  criminal  to  hold  in custody and  convey the  person mentioned  in the warrant to the place named in the warrant, and if such person escapes out of any custody to which he  may be delivered in pursuance of such warrant, he may be re taken as  a person  accused of an offence against the law of India may be re-taken upon an escape.



Extradition Act, 1962 Back




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