Section 25C   [ View Judgements ]

INVESTIGATION, ARRESTS, SEARCHES, ETC., HOW TO BE MADE


Save as otherwise expressly provided in this Act, all investigations, arrests, detentions in custody and searches shall be made in accordance with the provisions of the Code of Criminal Procedure, 1898

Provided that no search shall be deemed to be illegal by reason only of the fact that witnesses for the search were not inhabitants of the locality in which the place searched is situated.



1 the word or and clause (ii) were inserted by Bom 10 of 1959 s.28

2 section 25A it 25D were inserted ibid. 29.



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