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Report No. 152

3.20. Sections 75 and 76: Arrest under warrant.-

Where the arrest of a person under the Code of Criminal Procedure, 1973 is under a warrant, sections 70 to 81 of the Code become applicable of which sections 75 and 76 are relevant for the present purpose. They read as under:-

"75. Notification of substance of warrant.-The police officer or other person executing a warrant of arrest shall notify the substance thereof to the person to be arrested, and, if so required, shall show him the warrant.

76. Person arrested to be brought before Court without delay.-The police officer or other person executing a warrant of arrest shall (subject to the provisions of section 71 as to surety) without unnecessary delay, bring the person arrested before the Court before which he is required by law to produce such person:

Provided that such delay shall not, in any case, exceed 24 hours exclusive of the time necessary for the journey from the place of arrest to the Magistrate's Court."

3.20. Sections 75 and 76: Arrest under warrant.-

Where the arrest of a person under the Code of Criminal Procedure, 1973 is under a warrant, sections 70 to 81 of the Code become applicable of which sections 75 and 76 are relevant for the present purpose. They read as under:-

"75. Notification of substance of warrant.-The police officer or other person executing a warrant of arrest shall notify the substance thereof to the person to be arrested, and, if so required, shall show him the warrant.

76. Person arrested to be brought before Court without delay.-The police officer or other person executing a warrant of arrest shall (subject to the provisions of section 71 as to surety) without unnecessary delay, bring the person arrested before the Court before which he is required by law to produce such person:

Provided that such delay shall not, in any case, exceed 24 hours exclusive of the time necessary for the journey from the place of arrest to the Magistrate's Court."

3.20. Sections 75 and 76: Arrest under warrant.-

Where the arrest of a person under the Code of Criminal Procedure, 1973 is under a warrant, sections 70 to 81 of the Code become applicable of which sections 75 and 76 are relevant for the present purpose. They read as under:-

"75. Notification of substance of warrant.-The police officer or other person executing a warrant of arrest shall notify the substance thereof to the person to be arrested, and, if so required, shall show him the warrant.

76. Person arrested to be brought before Court without delay.-The police officer or other person executing a warrant of arrest shall (subject to the provisions of section 71 as to surety) without unnecessary delay, bring the person arrested before the Court before which he is required by law to produce such person:

Provided that such delay shall not, in any case, exceed 24 hours exclusive of the time necessary for the journey from the place of arrest to the Magistrate's Court."

3.20. Sections 75 and 76: Arrest under warrant.-

Where the arrest of a person under the Code of Criminal Procedure, 1973 is under a warrant, sections 70 to 81 of the Code become applicable of which sections 75 and 76 are relevant for the present purpose. They read as under:-

"75. Notification of substance of warrant.-The police officer or other person executing a warrant of arrest shall notify the substance thereof to the person to be arrested, and, if so required, shall show him the warrant.

76. Person arrested to be brought before Court without delay.-The police officer or other person executing a warrant of arrest shall (subject to the provisions of section 71 as to surety) without unnecessary delay, bring the person arrested before the Court before which he is required by law to produce such person:

Provided that such delay shall not, in any case, exceed 24 hours exclusive of the time necessary for the journey from the place of arrest to the Magistrate's Court."



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