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Citedby 158 docs - [View All]
Laxmi Narain Upadhya And Others vs Gram Sabha on 11 March, 1998
Emperor vs Bhimabai Sitaram Mane on 12 December, 1933
Sabir Ali And Anr. vs The State on 5 March, 1962
In Re: Ibrahim vs Unknown on 21 March, 1956
Mani Jain vs Sub-Divisional Forest ... on 18 February, 1999

[Complete Act]
Central Government Act
Section 15 in The Code Of Criminal Procedure, 1973
15. Subordination of Judicial Magistrates.
(1) Every Chief Judicial Magistrate shall be subordinate to the Sessions Judge; and every other Judicial Magistrate shall, subject to the general control of the Sessions Judge, be subordinate to the Chief Judicial Magistrate.
(2) The Chief Judicial Magistrate may, from time to time, make rules or give special orders, consistent with this Code, as to the distribution of business among the Judicial Magistrates subordinate to him.