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Indian Forest Act, 1927


65. Power to release on a bond a person arrested.

Any Forest-officer of a rank not inferior to that of a Ranger, who, or whose subordinate, has arrested any person under the provisions of section 64, may release such person on his executing a bond to appear, if and when so required, before the Magistrate having jurisdiction in the case, or before the officer in charge of the nearest police station.



Indian Forest Act, 1927 Back




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