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4. Execution of detention orders.-

A detention order may be executed at any place in India in the manner provided for the execution of warrants of arrest under the Code of Criminal Procedure, 1973 (2 of 1974).



Prevention of Illicit Traffic in Narcotic Drugs and Psychotropic Substances Act, 1988 Back




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Prevention of Illicit Traffic in Narcotic Drugs and Psychotropic Substances Act, 1988 Back