Section 470   [ View Judgements ]

Production of persons arrested after 8 p.m


Every person arrested after 8.p.m. shall be immediately lodged in the civil jail and brought before the Judge in Chambers or if he is not available, before any other Judge at the opening of the Court the next day. If the next day happens to be a Sunday or other holiday, such person shall be brought before the Judge in Chambers or if he is not available, before any other Judge, at his bunglow.

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