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Citedby 10 docs - [View All]
Simranjit Singh Mann Son Of S. ... vs State Of Punjab And Ors. on 27 March, 1995
State Of Bihar And Anr vs J.A.C. Saldanha And Ors on 13 November, 1979
Babulal vs State And Ors on 27 March, 2009
Viswapriya [India] Limited vs Government Of Tamil Nadu on 21 July, 2015
Kundan Lal Vij vs Delhi Administration And Ors. on 6 August, 1970

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Central Government Act
Section 4 in [ The Police Act, 1861 ]
4. Inspector- General of Police, etc.-- 12 The administration of the police throughout a general police district shall be vested in an officer to be styled the tInspector- General of Police, and in such Deputy Inspectors- General and Assistant Inspectors- General as to the State Government shall seem fit.
1. Under s. 2 of the Police Act, 1888 (3 of 1888 ), the Central Government may, notwithstanding this provision, create a special police- district, consisting of parts of two or more States. As to Delhi State, see Gazette of India, 1912, Pt. I, p. 1105.
2. Ins. by Act 8 of 1895, s. 1.
3. The definitions relating to" number" and" gender" rep. by Act 10 of 1914, s. 3 and Sch. II.
4. Cf. definition of" cattle" in s. 3 of the Cattle- trespass Act, 1871 (1 of 1871 ).
5. Ins. by the A. O. 1937.
6. S. 2, so far as it is related to the provinces under the administration of the Lieutenant- Governor of Bengal, rep. by the Bengal Police Act, 1869 (Ben. 7 of 1869 ).
7. See note to s. 8 infra, as to enrolment of the police force in certain places.
8. The words" and the members of such force shall receive such pay" omitted by the A. O. 1937.
9. Certain words omitted, ibid.
10. Ins., ibid.
11. The word" appoint" omitted, ibid.
12. In the town and suburbs of Calcutta, the admistation of the police vests in the" Commissioner of Police", see s. 3 of the Calcutta Police Act, 1866 (Ben. 4 of 1866 ).
The administration of the police throughout the local jurisdiction of the Magistrate of the district shall, under the general control and direction of such Magistrate, be vested in a District Superintendent and such Assistant District Superintendents as the State Government shall consider necessary. 1