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The Prisoners (Attendance in Courts) Act, 1955

Act No. 32 of 1955

[20th September, 1955.]

An Act to provide for the attendance in courts of persons confined in prisons for obtaining their evidence or for answering a criminal charge.

BE it enacted by Parliament in the Sixth Year of the Republic of India as follows:-



Prisoners (Attendance in Courts) Act, 1955 Back




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