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Extradition Act, 1962


8. Surrender of fugitive criminal.

If, upon receipt of the report  and  statement  under  sub-section  (4)  of  section  7,  the  Central  Government is  of opinion  that the  fugitive  criminal  ought  to  be  surrendered to the foreign State 1***,  it may issue a warrant for the  custody and removal of the fugitive criminal and for his delivery at a  place and to a person to be named in the warrant.



Extradition Act, 1962 Back




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