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Narcotic Drugs and Psychotropic Substances Act, 1985


57. Report of arrest and seizure.

Whenever any person makes any arrest or seizure under this Act, he shall, within forty-eight hours next after such arrest or seizure, make a full report of all the particulars of such arrest or seizure to his immediate official superior.



Narcotic Drugs and Psychotropic Substances Act, 1985 Back




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