Code of Criminal Procedure, 1973


Section
Section Title
  1. Short title, extent and commencement View Judgements
  2. Definitions. View Judgements
  3. Construction of references. View Judgements
  4. Trial of offences under the Indian Penal Code and other laws. View Judgements
  5. Saving. View Judgements
  6. Classes of Criminal Courts. View Judgements
  7. Territorial divisions. View Judgements
  8. Metropolitan areas. View Judgements
  9. Court of Session. View Judgements
  10. Subordination of assistant Sessions Judges. View Judgements
  11. Courts of Judicial Magistrates. View Judgements
  12. Chief Judicial Magistrate and Additional Chief Judicial Magistrate, etc. View Judgements
  13. Special Judicial Magistrates. View Judgements
  14. Local Jurisdiction of Judicial Magistrates. View Judgements
  15. Subordination of Judicial Magistrates. View Judgements
  16. Courts of Metropolitan Magistrates. View Judgements
  17. Chief Metropolitan Magistrate and Additional Chief Metropolitan Magistrate. View Judgements
  18 Special Metropolitan Magistrates. View Judgements
  19. Subordination of Metropolitan Magistrates. View Judgements
  20. Executive Magistrates. View Judgements
  21. Special Executive Magistrates. View Judgements
  22. Local Jurisdiction of Executive Magistrates. View Judgements
  23. Subordination of Executive Magistrates. View Judgements
  24. Public Prosecutors. View Judgements
  25. Assistant Public Prosecutors. View Judgements
  26. Courts by which offences are triable. View Judgements
  27. Jurisdiction in the case of juveniles. View Judgements
  28. Sentences which High Courts and Sessions Judges may pass. View Judgements
  29. Sentences, which Magistrates may pass. View Judgements
  30. Sentence of imprisonment in default of fine. View Judgements
  31. Sentence in cases of conviction of several offences at one trial. View Judgements
  32. Mode of conferring powers. View Judgements
  33. Powers of officers appointed. View Judgements
  34. Withdrawal of Powers. View Judgements
  35. Powers of Judge and Magistrates exercisable by their successors-in-office. View Judgements
  36. Powers of superior officers of police. View Judgements
  37. Public when to assist Magistrates and police. View Judgements
  38. Aid to person other than police officer, executing warrant View Judgements
  39. Public to give information of certain offences. View Judgements
  40. Duty of officers employed in connection with the affairs of a village to make certain report. View Judgements
  41. When police may arrest without warrant. View Judgements
  42. Arrest on refusal to give name and residence. View Judgements
  43. Arrest by private person and procedure on such arrest. View Judgements
  44. Arrests by Magistrate. View Judgements
  45. Protection of members of the Armed Forces from arrest. View Judgements
  46. Arrest how made. View Judgements
  47. Search of place entered by person sought to be arrested. View Judgements
  48. Pursuit of offenders into other jurisdictions. View Judgements
  49. No unnecessary restraint. View Judgements
  50. Person arrested to be informed of grounds of arrest and of right to bail. View Judgements
  51. Search of arrested persons. View Judgements
  52. Power to seize offensive weapons. View Judgements
  53. Examination of accused by medical practitioner at the request of police officer. View Judgements
  54. Examination of arrested person by medical practitioner at the request of the arrested person. View Judgements
  55. Procedure when police officer deputes subordinate to arrest without warrant. View Judgements
  56. Person arrested to be taken before Magistrate or officer in charge of police station. View Judgements
  57. Person arrested not to be detained more than twenty-four hours. View Judgements
  58. Police to report apprehensions. View Judgements
  59. Discharge of person apprehended. View Judgements
  60. Powers, on escape, to pursue and re-take. View Judgements
  61. Form of summons. View Judgements
  62. Summons how served. View Judgements
  63. Service of summons on corporate bodies and societies. View Judgements
  64. Service when persons summoned cannot be found. View Judgements
  65. Procedure when service cannot be effected as before provided. View Judgements
  66. Service on Government servant. View Judgements
  67. Service of summons outside local limits. View Judgements
  68. Proof of service in such cases and when serving officer not present. View Judgements
  69. Service of summons on witness by post. View Judgements
  70. Form of warrant of arrest and duration. View Judgements
  71. Power to direct security to be taken. View Judgements
  72. Warrants to whom directed. View Judgements
  73. Warrant may be directed to stay persona. View Judgements
  74. Warrant directed to police officer. View Judgements
  75. Notification of substance of warrant. View Judgements
  76. Person arrested to be brought before court without delay. View Judgements
  77. Where warrant may be executed. View Judgements
  78. Warrant forwarded for execution outside jurisdictions View Judgements
  79. Warrant directed to police officer for execution outside jurisdiction. View Judgements
  80. Procedure of arrest of person against whom warrant issued. View Judgements
  81. Procedure by Magistrate before whom such person arrested is brought. View Judgements
  82. Proclamation for person absconding. View Judgements
  83. Attachment of property of person absconding. View Judgements
  84. Claims and objections to attachment. View Judgements
  85. Release, sale and restoration of attached property. View Judgements
  86. Appeal from order rejecting application for restoration of attached property. View Judgements
  87. Issue of warrant in lieu of, or in addition to, summons. View Judgements
  88. Power to take bond for appearance. View Judgements
  89. Arrest on breach of bond for appearance. View Judgements
  90. Provisions of this Chapter generally applicable to summons and warrants of arrest. View Judgements
  91. Summons to produce document or other thing. View Judgements
  92. Produce as to letters and telegrams. View Judgements
  93. When search warrant may be issued. View Judgements
  94. Search of place suspected to contain stolen property, forged documents, etc. View Judgements
  95. Power to declare certain publications forfeited and to issue search warrants for the same. View Judgements
  96. Application to High Court to set aside declaration of forfeiture. View Judgements
  97. Search for persons wrongfully confined. View Judgements
  98. Power to compel restoration of abducted females. View Judgements
  99. Direction, etc., of search warrants. View Judgements
  100. Persons in charge of closed place to allow search. View Judgements
  101. Disposal of things found in search beyond jurisdiction. View Judgements
  102. Power of police officer to seize certain property. View Judgements
  103. Magistrate may direct search in his presence. View Judgements
  104. Power to impound document, etc., produced. View Judgements
  105. Reciprocal arrangements regarding processes. View Judgements
  105A. Definitions. View Judgements
  105B. Assistance in securing transfer of persons View Judgements
  105C. Assistance in relation to orders of attachment or forfeiture of property. View Judgements
  105D. Identifying unlawfully acquired property. View Judgements
  105E. Seizure or attachment of property View Judgements
  105F. Management of properties seized or forfeited under this Chapter. View Judgements
  105G. Notice of forfeiture of property. View Judgements
  105H. Forfeiture of property in certain cases View Judgements
  105I. Fine in lieu of forfeiture View Judgements
  105J. Certain transfers to be null and void. View Judgements
  105K. Procedure in respect of letter of request. View Judgements
  105L. Application of this Chapter. View Judgements
  106. Security for keeping the peace on conviction. View Judgements
  107. Security for keeping the peace in other cases. View Judgements
  108. Security for good behaviour from persons disseminating seditious matters. View Judgements
  109. Security for good behaviour from suspected persons. View Judgements
  110. Security for good behaviour from habitual offenders. View Judgements
  111. Order to be made. View Judgements
  112. Procedure in respect of person present in court. View Judgements
  113. Summons or warrant in case of person not so present. View Judgements
  114. Copy of order to accompany summons or warrant. View Judgements
  115. Power to dispense with personal attendance. View Judgements
  116. Inquiry as to truth of information. View Judgements
  117. Order to give security. View Judgements
  118. Discharge of person informed against. View Judgements
  119. Commencement of period for which security is required. View Judgements
  120. Contents of bond. View Judgements
  121. Power to reject sureties. View Judgements
  122. Imprisonment in default of security. View Judgements
  123. Power to release persons imprisoned for failing to give security. View Judgements
  124. Security for unexpired period of bond. View Judgements
  125. Order for maintenance of wives, children and parents. View Judgements
  126. Procedure. View Judgements
  127. Alteration in allowance. View Judgements
  128. Enforcement of order of maintenance. View Judgements
  129. Dispersal of assembly by use of civil force. View Judgements
  130. Use of armed forces to disperse assembly. View Judgements
  131. Power of certain armed force officers to disperse assembly. View Judgements
  132. Protection against prosecution for acts done under preceding sections. View Judgements
  133. Conditional order for removal of nuisance. View Judgements
  134. Service or notification of order. View Judgements
  135. Person to whom order is addressed to obey or show cause. View Judgements
  136. Consequences of his failing to do so. View Judgements
  137. Procedure where existence of public right is denied. View Judgements
  138. Procedure where he appears to show cause. View Judgements
  139. Power of Magistrate to direct local investigation, examination, and examination of an expert. View Judgements
  140. Power of Magistrate to furnish written instructions, etc. View Judgements
  141. Procedure on order being made absolute and consequences of disobedience. View Judgements
  142. Injunction pending inquiry. View Judgements
  143. Magistrate may prohibit repetition or continuance of public nuisance. View Judgements
  144. Power to issue order in urgent cases of nuisance or apprehended danger. View Judgements
  145. Procedure where dispute concerning land or water is likely to cause breach of peace. View Judgements
  146. Power to attach subject of dispute and to appoint receiver. View Judgements
  147. Dispute concerning right of use of land or water. View Judgements
  148. Local inquiry. View Judgements
  149. Police to prevent cognizable offences. View Judgements
  150. Information of design to commit cognizable offences. View Judgements
  151. Arrest to prevent the commission of cognizable offences. View Judgements
  152. Prevention of injury to public property. View Judgements
  153. Inspection of weights and measures. View Judgements
  154. Information in cognizable cases. View Judgements
  155. Information as to non-cognizable cases and investigation of such cases. View Judgements
  156. Police officer's power to investigate cognizable cases. View Judgements
  157. Procedure for investigations. View Judgements
  158. Report how submitted. View Judgements
  159. Power to hold investigation or preliminary inquiry. View Judgements
  160. Police Officer’s power to require attendance of witnesses. View Judgements
  161. Examination of witnesses by police. View Judgements
  162. Statements to police not to be signed: Use of statements in evidence. View Judgements
  163. No inducement to be offered. View Judgements
  164. Recording of confessions and statements. View Judgements
  165. Search b y police officer. View Judgements
  166. When officer in charge of police station may require another to issue search warrant. View Judgements
  166A. Letter of request to competent authority for investigation in a country or place outside India. View Judgements
  166B. Letter of request from a country or place outside India to a court or an authority for investigation in India. View Judgements
  167. Procedure when investigation cannot be completed in twenty-four hours. View Judgements
  168. Report of investigation by subordinate police officer. View Judgements
  169. Release of accused when evidence deficient. View Judgements
  170. Cases to be sent to Magistrate when evidence is sufficient. View Judgements
  171. Complainant and witnesses not to be required to accompany police officer and not to be subject to restraint. View Judgements
  172. Diary of proceeding in investigation. View Judgements
  173. Report of police officer on completion of investigation. View Judgements
  174. Police to inquire and report on suicide, etc. View Judgements
  175. Power to summon persons. View Judgements
  176. Inquiry by Magistrate into cause of death. View Judgements
  177. Ordinary place of inquiry and trial. View Judgements
  178. Place of inquiry or trial. View Judgements
  179. Offence triable where act is done or consequence ensues. View Judgements
  180. Place of trial where act is an offence by reason of relation to other offence. View Judgements
  181. Place of trial in case of certain offences. View Judgements
  182. Offences committed by letters, etc. View Judgements
  183. Offence committed on journey or voyage. View Judgements
  184. Place of trial for offences triable together. View Judgements
  185. Power to order cases to be tried in different sessions divisions. View Judgements
  186. High Court to decide, in case of doubt, district where inquiry or trial shall take place. View Judgements
  187. Power to issue summons or warrant for offence committed beyond local jurisdiction. View Judgements
  188. Offence committed outside India. View Judgements
  189. Receipt of evidence relating to offences committed outside India. View Judgements
  190. Cognizance of offences by Magistrates. View Judgements
  191. Transfer on application of the accused. View Judgements
  192. Making over of cases to Magistrates. View Judgements
  193. Cognizance of offences by Courts of Session. View Judgements
  194. Additional and Assistant Sessions Judges to try cases made over to them. View Judgements
  195. Prosecution for contempt of lawful authority of public servants, for offences against public justice and for offences relating to documents given in evidence. View Judgements
  196. Prosecution for offences against the State and for criminal conspiracy to commit such offence. View Judgements
  197. Prosecution of Judges and public servants. View Judgements
  198. Prosecution for offences against marriage. View Judgements
  198A. Prosecution of offences under section 498A of the Indian Penal Code. View Judgements
  199. Prosecution for defamation. View Judgements
  200. Examination of complainant. View Judgements
  201. Procedure by Magistrate not competent to take cognizance of the case. View Judgements
  202. Postponement of issue of process. View Judgements
  203. Dismissal of complaint. View Judgements
  204. Issue of processed. View Judgements
  205. Magistrate may dispense with personal attendance of accused. View Judgements
  206. Special summons in cases of petty offence. View Judgements
  207. Supply to the accused of copy of police report and other documents. View Judgements
  208. Supply of copies of statements and documents to accused in other cases triable by court of Session. View Judgements
  209. Commitment of case to Court of Session when offence is triable exclusively by it. View Judgements
  210. Procedure to be followed when there is a complaint case and police investigation in respect of the same offence. View Judgements
  211. Contents of charge. View Judgements
  212. Particulars as to time, place and person. View Judgements
  213. When manner of committing offence must be stated. View Judgements
  214. Words in charge taken in sense of law under which offence is punishable. View Judgements
  215. Effect of errors. View Judgements
  216. Court may alter charge. View Judgements
  217. Recall of witnesses when charge altered. View Judgements
  218. Separate charges for distinct offences. View Judgements
  219. Three offences of same kind within year may be charged together. View Judgements
  220. Trial for more than one offence. View Judgements
  221. Where it is doubtful what offence has been committed. View Judgements
  222. When offence proved included in offence charged. View Judgements
  223. What persons may be charged jointly. View Judgements
  224. Withdrawal of remaining charges on conviction on one of several charges. View Judgements
  225. Trial to be conducted by Public Prosecutor. View Judgements
  226. Opening case for prosecution. View Judgements
  227. Discharge. View Judgements
  228. Framing of charge. View Judgements
  229. Conviction on plea of guilty. View Judgements
  230. Date for prosecution evidence. View Judgements
  231. Evidence for prosecution. View Judgements
  232. Acquittal. View Judgements
  233. Entering upon defence. View Judgements
  234. Arguments. View Judgements
  235. Judgment of acquittal or conviction. View Judgements
  236. Previous conviction. View Judgements
  237. Procedure in cases instituted under section 199 (2). View Judgements
  238. Compliance with section 207. View Judgements
  239. When accused shall be discharged. View Judgements
  240. Framing of charge. View Judgements
  241. Conviction on plea of guilty. View Judgements
  242. Evidence for prosecution. View Judgements
  243. Evidence for defence. View Judgements
  244. Evidence for prosecution. View Judgements
  245. When accused shall be discharged. View Judgements
  246. Procedure where accused is not discharged View Judgements
  247. Evidence for defence. View Judgements
  248. Acquittal or conviction. View Judgements
  249. Absence of complainant. View Judgements
  250. Compensation for aceusation without reasonabie cause. View Judgements
  251. Substance of accusation to be stated. View Judgements
  252. Conviction on plea of guilty. View Judgements
  253. Conviction on plea of guilty in absence of accused in petty cases. View Judgements
  254. Procedure when not convicted. View Judgements
  255. Acquittal or Conviction. View Judgements
  256. Non-appearance or death of complainant. View Judgements
  257. Withdrawal of complaint. View Judgements
  258. Power to stop proceedings in certain cases. View Judgements
  259. Power of court to convert summons-cases into warrant cases. View Judgements
  260. Power to try summarily. View Judgements
  261. Summary trial by Magistrate of the second class. View Judgements
  262. Procedure for summary trials. View Judgements
  263. Record in summary trials. View Judgements
  264. Judgment in cases tried summarily. View Judgements
  265. Language of record and judgment. View Judgements
  266. Definitions. View Judgements
  267. Power to require attendance of prisoners. View Judgements
  268. Power of State Government to exclude certain persons from operation of section 267. View Judgements
  269. Officer in charge of prison to abstain from carrying out order in certain contingencies. View Judgements
  270. Prisoner to he brought to court in custody. View Judgements
  271. Power to issue commission for examination of witness in prison. View Judgements
  272. Language of Courts. View Judgements
  273. Evidence to be taken in presence of accused. View Judgements
  274. Record in summons cases and inquiries. View Judgements
  275. Record in warrant cases. View Judgements
  276. Record in trial before Court of Session. View Judgements
  277. Language of record of evidence. View Judgements
  278. Procedure in regard to such evidence when completed. View Judgements
  279. Interpretation of evidence to accused or his pleader. View Judgements
  280. Remarks respecting demeanour of witness. View Judgements
  281. Record of examination of accused. View Judgements
  282. Interpreter to be bound to interpret truthfully. View Judgements
  283. Record in High Court. View Judgements
  284. When attendance of witness may be dispensed with and commission issued. View Judgements
  285. Commission to whom to be issued. View Judgements
  286. Execution of commissions. View Judgements
  287. Parties may examine witnesses. View Judgements
  288. Return of commissions. View Judgements
  289. Adjournment of proceeding. View Judgements
  290. Execution of foreign Commissions. View Judgements
  291. Deposition of medical witness. View Judgements
  292. Evidence of officers of the Mint. View Judgements
  293. Reports of certain Government scientific experts. View Judgements
  294. No formal proof of certain documents. View Judgements
  295. Affidavit in proof of conduct of public servants. View Judgements
  296. Evidence of formal character on affidavit. View Judgements
  297. Authorities before whom affidavits may be sworn. View Judgements
  298. Previous conviction of acquittal how proved. View Judgements
  299. Record of evidence in absence of accused. View Judgements
  300. Person once convicted or acquitted not to be tried for same offence. View Judgements
  301. Appearance by public prosecutors. View Judgements
  302. Permission to conduct prosecution. View Judgements
  303. Right of person against whom proceedings are instituted to be defended. View Judgements
  304. Legal aid to accused at State expense in certain cases. View Judgements
  305. Procedure when corporation or registered society is an accused. View Judgements
  306. Tender of pardon to accomplice. View Judgements
  307. Power to direct tender of pardon. View Judgements
  308. Trial of person not complying with conditions of pardon. View Judgements
  309. Power to postpone or adjourn proceedings. View Judgements
  310. Local inspections. View Judgements
  311. Power to summon material witness, or examine person present. View Judgements
  312. Expenses of complainants and witnesses. View Judgements
  313. Power to examine the accused. View Judgements
  314. Oral arguments and memorandum of arguments. View Judgements
  315. Accused person to be competent witness. View Judgements
  316. No influence to be used to induce disclosure. View Judgements
  317. Provision for inquiries and trial being held in the absence of accused in certain cases. View Judgements
  318. Procedure where accused does not understand proceedings. View Judgements
  319. Power to proceed against other persons appearing to be guilty of offence. View Judgements
  320. Compounding of offences. View Judgements
  321. Withdrawal from prosecution. View Judgements
  322. Procedure in cases, which Magistrate cannot dispose of. View Judgements
  323. Procedure when, after commencement of inquiry or trial, Magistrate finds case should be committed. View Judgements
  324. Trial of persons previously convicted of offences against coinage, stamp law or property. View Judgements
  325. Procedure when Magistrate cannot pass sentence sufficiently severe. View Judgements
  326. Conviction or commitment on evidence partly recorded by one Magistrate and partly by another. View Judgements
  327. Court to be open. View Judgements
  328. Procedure in case of accused being lunatic. View Judgements
  329. Procedure in case of person of unsound mind tried before court. View Judgements
  330. Release of lunatic pending investigation or trial. View Judgements
  331. Resumption of inquiry or trial. View Judgements
  332. Procedure on accused appearing before Magistrate or court. View Judgements
  333. When accused appears to have been of sound mind. View Judgements
  334. Judgment of acquittal on ground of unsoundness of mind. View Judgements
  335. Person acquitted on such ground to be detained in safe custody. View Judgements
  336. Power of State Government to empower officer in charge to discharge. View Judgements
  337. Procedure Where lunatic prisoner is reported capable of making his defence. View Judgements
  338. Procedure where lunatic detained is declared fit to be released. View Judgements
  339. Delivery of lunatic to care or relative or friend. View Judgements
  340. Procedure in cases mentioned in section 195. View Judgements
  341. Appeal. View Judgements
  342. Power to order court. View Judgements
  343. Procedure of Magistrate taking cognizance. View Judgements
  344. Summary procedure for trial for giving false evidence. View Judgements
  345. Procedure in certain cases of contempt. View Judgements
  346. Procedure where Court considers that case should not be dealt with under section 345. View Judgements
  347. When Registrar or Sub-Registrar to be deemed a civil Court. View Judgements
  348. Discharge of offender on submission of apology. View Judgements
  349. Imprisonment or Committal of person refusing to answer or produce document. View Judgements
  350. Summary procedure for punishment for non-attendance by a witness in obedience to summons. View Judgements
  351. Appeals from convictions under section 344, 345, 349 and 350. View Judgements
  352. Certain Judges and Magistrates not to try certain offences when committed before themselves. View Judgements
  353. Judgment. View Judgements
  354. Language and contents of judgment. View Judgements
  355. Metropolitan Magistrate's Judgment. View Judgements
  356. Order for notifying address of previously convicted offender. View Judgements
  357. Order to pay compensation. View Judgements
  358. Compensation to persons groundlessly arrested. View Judgements
  359. Order to pay costs in non-cognizable cases View Judgements
  360. Order to release on probation of good conduct or after admonition. View Judgements
  361. Special reasons to be recorded in certain cases. View Judgements
  362. Court not to alter judgment. View Judgements
  363. Copy of judgment to be given to the accused and other persons. View Judgements
  364. Judgment when to be translated. View Judgements
  365. Court of Session to send copy of finding and sentence to District Magistrate. View Judgements
  366. Sentence of death to be submitted by Court of Session for confirmation. View Judgements
  367. Power to direct further inquiry to be made or additional evidence to be taken. View Judgements
  368. Power of High Court to confirm sentence or annul conviction. View Judgements
  369. Confirmation or new sentence to be signed by two Judges. View Judgements
  370. Procedure in case of difference of opinion. View Judgements
  371. Procedure in cases submitted to High Court for confirmation. View Judgements
  372. No appeal to lie unless otherwise provided. View Judgements
  373. Appeal from orders requiring security or refusal to accept or rejecting surety for keeping peace or good behaviour. View Judgements
  374. Appeals from convictions. View Judgements
  375. No appeal in certain cases when accused pleads guilty. View Judgements
  376. No appeal in petty cases. View Judgements
  377. Appeal by the State Government against sentence. View Judgements
  378. Appeal in case of acquittal. View Judgements
  379. Appeal against conviction by High Court in certain cases. View Judgements
  380. Special right of appeal in certain cases. View Judgements
  381. Appeal to Court of Session how heard. View Judgements
  382. Petition of appeal. View Judgements
  383. Procedure when appellant in jail. View Judgements
  384. Summary dismissal of appeal. View Judgements
  385. Procedure for hearing appeals not dismissed summarily. View Judgements
  386. Powers of the Appellate Court. View Judgements
  387. Judgments of subordinate Appellate Court. View Judgements
  388. Order of high Court on appeal to be certified to lower court. View Judgements
  389. Suspension of sentence pending the appeal; release of appellant on bail. View Judgements
  390. Arrest of accused in appeal from acquittal. View Judgements
  391. Appellate Court may take further evidence or direct it to be taken. View Judgements
  392. Procedure where Judges of court of appeal are equally divided. View Judgements
  393. Finality of judgments and orders on appeal. View Judgements
  394. Abatement of appeals. View Judgements
  395. Reference to High Court. View Judgements
  396. Disposal of case according to decision of High Court. View Judgements
  397. Calling for records to exercise powers of revision. View Judgements
  398. Power to order inquiry. View Judgements
  399. Sessions Judge’s powers of revision. View Judgements
  400. Power of Additional Sessions Judge. View Judgements
  401. High Court's powers of revision. View Judgements
  402. Power of High Court to withdraw or transfer revision cases. View Judgements
  403. Option of court to hear parties. View Judgements
  404. Statement by Metropolitan Magistrate of grounds of his decision to be considered by High Court. View Judgements
  405. High Court's order to be certified to lower court. View Judgements
  406. Power of Supreme Court to transfer cases and appeals. View Judgements
  407. Power of High Court to transfer cases and appeals. View Judgements
  408. Power of Sessions Judge to transfer cases and appeals. View Judgements
  409. Withdrawal of cases and appeals by Sessions Judges. View Judgements
  410. Withdrawal of cases by Judicial Magistrates. View Judgements
  411. Making over or withdrawal of cases by Executive Magistrates. View Judgements
  412. Reasons to be recorded. View Judgements
  413. Execution of order passed under section 368. View Judgements
  414. Execution of sentence of death passed by High Court. View Judgements
  415. Postponement of execution of sentence of death in case of appeal to Supreme Court. View Judgements
  416. Postponement of capital sentence on pregnant woman. View Judgements
  417. Power to appoint place of imprisonment. View Judgements
  418. Execution of sentence of imprisonment. View Judgements
  419. Direction of warrant for execution. View Judgements
  420. Warrant with whom to be lodged. View Judgements
  421. Warrant for levy of fine. View Judgements
  422. Effect of such warrant. View Judgements
  423. Warrant for levy of fine issued by a court in any territory to which this Code does not extend. View Judgements
  424. Suspension of execution of sentence of imprisonments. View Judgements
  425. Who may issue warrant. View Judgements
  426. Sentence on escaped convict when to take effect. View Judgements
  427. Sentence on offender already sentenced for another offence. View Judgements
  428. Period of detention undergone by the accused to be set off against the sentence of imprisonment. View Judgements
  429. Saving. View Judgements
  430. Return of warrant on execution of sentence. View Judgements
  431. Money ordered to be paid recoverable as a fine. View Judgements
  432. Power to suspend or remit sentences. View Judgements
  433. Power to commute sentence. View Judgements
  433A. Restriction on powers of remission or commutation in certain cases. View Judgements
  434. Concurrent power of Central Government in case of death sentences. View Judgements
  435. State Government to act after consultation with Central Government in certain cases. View Judgements
  436. In what cases bail to be taken. View Judgements
  437. When bail may be taken in case of non-bailable offence. View Judgements
  438. Direction for grant of bail to person apprehending arrest. View Judgements
  439. Special powers of High Court or Court of Session regarding bail. View Judgements
  440. Amount of bond and reduction thereof. View Judgements
  441. Bond of accused and sureties. View Judgements
  442. Discharge from custody. View Judgements
  443. Power to order sufficient bail when that first taken is insufficient. View Judgements
  444. Discharge of sureties. View Judgements
  445. Deposit instead of recognizance. View Judgements
  446. Procedure when bond has been forfeited. View Judgements
  446A. Cancellation of bond and bail bond. View Judgements
  447. Procedure in case of insolvency or death of surety or when a bond is forfeited. View Judgements
  448. Bond required from minor. View Judgements
  449. Appeal from orders under section 446. View Judgements
  450. Power to direct levy of amount due on certain recognizances. View Judgements
  451. Order for custody and disposal of property pending trial in certain cases. View Judgements
  452. Order for disposal of property at conclusion of trial. View Judgements
  453. Payment to innocent purchaser of money found on accused. View Judgements
  454. Appeal against orders under section 452 or section 453. View Judgements
  455. Destruction of libelous and other matter. View Judgements
  456. Power to restore possession of immovable property. View Judgements
  457. Procedure by police upon seizure of property. View Judgements
  458. Procedure when no claimant appears within six months. View Judgements
  459. Power to sell perishable property. View Judgements
  460. Irregularities, which do not vitiate proceedings. View Judgements
  461. Irregularities, which vitiate proceedings View Judgements
  462. Proceedings in wrong place. View Judgements
  463. Non-compliance with provisions of section 164 or section 281. View Judgements
  464. Effect of omission to frame, or absence of, or error in, charge. View Judgements
  465. Finding or sentence when reversible by reason of error, omission or irregularity. View Judgements
  466. Defect or error not to make attachment unlawful. View Judgements
  467. Definitions. View Judgements
  468. Bar to taking cognizance after lapse of the period of limitation. View Judgements
  469. Commencement of the period of limitations. View Judgements
  470. Exclusion of time in certain cases. View Judgements
  471. Exclusion of date on which court is closed. View Judgements
  472. Continuing offence. View Judgements
  473. Extension of period of limitation in certain cases. View Judgements
  474. Trials before High Court. View Judgements
  475. Delivery to commanding officers of persons liable to be tried by Court-martial. View Judgements
  476. Forms. View Judgements
  477. Power of High Court to make rules. View Judgements
  478. Power to alter functions allocated to Executive Magistrates in certain cases. View Judgements
  479. Cases in which Judge or Magistrate is personally interested. View Judgements
  480. Practising pleader not to sit as Magistrate in certain courts. View Judgements
  481. Public servant concerned in sale not to purchase or bid for property. View Judgements
  482. Saving of inherent power of High Court. View Judgements
  483. Duty of High Court to exercise continuous superintendence over courts of Judicial Magistrates. View Judgements
  484. Repeal and savings. View Judgements
  SCI THE FIRST SCHEDULE View Judgements
  SCII THE SECOND SCHEDULE View Judgements
  FORM NO 2 Warrant of Arrest View Judgements
  FORM NO 3 Bond and Bail-Bond after Arrest under a Warrant View Judgements
  FORM NO 4 Proclamation Requiring the Appearance of a Person Accused View Judgements
  FORM NO 5 Proclamation Requiring the Attendance of a Witness View Judgements
  FORM NO 6 Order of Attachment to Compel The Attendance of a Witness View Judgements
  FORM NO 7 Order of Attachment to Compel the Appearance of a Person Accused View Judgements
  FORM NO 8 Order Authorizing an Attachment by the District Magistrate or Collector View Judgements
  FORM NO 9 Warrant in the First Instance to Bring up a Witness View Judgements
  FORM NO 10 Warrant to Search After Information of a Particular Offence View Judgements
  FORM NO 11 Warrant to Search Suspected Place of Deposit View Judgements
  FORM NO 12 Bond to Keep the Peace View Judgements
  FORM NO 13 Bond for Good Behaviour View Judgements
  FORM NO 14 Summons of Information of a Probably Breach of the Peace View Judgements
  FORM NO 15 Warrant of commitment on Failure to Find Security to Keep the Peace View Judgements
  FORM NO 16 Warrant of Commitment on Failure to find Security for Good Behaviour View Judgements
  FORM NO 17 Warrant to discharge a Person Imprisoned on Failure to Give Security View Judgements
  FORM NO 18 Warrant of Imprisonment of Failure to Pay Maintenance View Judgements
  FORM NO 19 Warrant to Enforce the Payment of Maintenance by Attachment and Sale View Judgements
  FORM NO 20 Order for the Removal of Nuisances View Judgements
  FORM NO 21 Magistrate's Notice and Premptory Order View Judgements
  FORM NO 22 Injunction to Provide Against Imminent Danger Pending Inquiry View Judgements
  FORM NO 23 Magistrate's Order Prohibiting the Repetition, etc., of a Nuisance View Judgements
  FORM NO 24 Magistrate's Order to Prevent Obstruction, Riot, etc. View Judgements
  FORM NO 25 Magistrate's Order Declaring Party Entitled to Retain Possession of Land, Etc., in Dispute View Judgements
  FORM NO 26 Warrant of Attachment in the case of a Dispute as to the Possession of Land, etc. View Judgements
  FORM NO 27 Magistrate's Order Prohibiting the Doing of Anything on Land or Water View Judgements
  FORM NO 28 Bond and Bail-Bond on a Preliminary Inquiry Before a Police Officer View Judgements
  FORM NO 29 Bond to Prosecute or Give Evidence View Judgements
  FORM NO 30 Special Summons to a Person Accused of a Petty Offence View Judgements
  FORM NO 31 Notice of Commitment by Magistrate to Public Prosecutor View Judgements
  FORM NO 32 Charges View Judgements
  FORM NO 33 Summons to Witness View Judgements
  FORM NO 34 Warrant of Commitment on a Sentence of Imprisonment or Fine if Passed by A Court View Judgements
  FORM NO 35 Warrant of Imprisonment on Failure to Pay Compensation View Judgements
  FORM NO 36 Order Requiring Production in Court of Person in Prison for Answering to Charge of Offence View Judgements
  FORM NO 37 Order Requiring Production in Court of Person in Prison for Giving Evidence View Judgements
  FORM NO 38 Warrant of Commitment in Certain Cases of Contempt When a fine is Imposed View Judgements
  FORM NO 39 Magistrate's or Judge's Warrant of Commitment of Witness Refusing to answer or to Produce Document View Judgements
  FORM NO 40 Warrant of Commitment under Sentence of Death View Judgements
  FORM NO 41 Warrant After a Commutation of a Sentence View Judgements
  FORM NO 42 Warrant of execution of a sentence of death View Judgements
  FORM NO 43 Warrant to Levy a Fine by Attachment and Sale View Judgements
  FORM NO 44 Warrant for Recovery of Fine View Judgements
  FORM NO 44A Bond for Appearance of Offender Released Pending Realization of Fine View Judgements
  FORM NO 45 Bond and Bail-Bond for Attendance Before Officer in Charge of Police Station or Court View Judgements
  FORM NO 46 Warrant to Discharge a Person Imprisoned on Failure to Give Security View Judgements
  FORM NO 47 Warrant of Attachment to Enforce a Bon View Judgements
  FORM NO 48 Notice to Surety in Breach of a Bond View Judgements
  FORM NO 49 Notice to Surety of Forfeiture of Bond for Good Behaviour View Judgements
  FORM NO 50 Warrant of Attachment Against a Surety View Judgements
  FORM NO 51 Warrant of Commitment of the Surety of an Accused Person Admitted to Bail View Judgements
  FORM NO 52 Notice to the Principal of Forfeiture of Bond to Keep the Peace View Judgements
  FORM NO 53 Warrant to Attach the Property of the Principal on Breach of a Bond to Keep the Peace View Judgements
  FORM NO 54 Warrant of Imprisonment on Breach of a Bond to Keep the Peace View Judgements
  FORM NO 55 Warrant of Attachment and Sale on Forfeiture of Bond for Good Behaviour View Judgements
  FORM NO 56 Warrant of Imprisonment on Forfeiture of Bond for Good Behaviour View Judgements



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