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Citedby 427 docs - [View All]
Nagar Swasthya Adhikari, Nagar ... vs Mohammad Wasim on 31 March, 1992
I.T.C. Ltd. vs M.R.T.P. Commission And Ors. on 16 September, 1975
Food Inspector vs Joy And Ors. on 14 December, 1981
Sunil Fulchand Shah vs Union Of India & Ors. on 16 February, 2000
State Of Gujarat vs Patel Jivraj Khimji And Ors. on 27 January, 1966

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[Complete Act]
Central Government Act
Section 10 in The Code Of Criminal Procedure, 1973
10. Subordination of Assistant Sessions Judges.
(1) All Assistant Sessions Judges shall be subordinate to the Sessions Judge in whose Court they exercise jurisdiction.
(2) The Sessions Judge may, from time to time, make rules consistent with this Code, as to the distribution of business among such Assistant Sessions Judges.
(3) The Sessions Judge may also make provision for the disposal of any urgent application, in the event of his absence or inability to act, by an Additional or Assistant Sessions Judge, or, if there be no Additional or Assistant Sessions Judge, by the Chief Judicial Magistrate, and every such Judge or Magistrate shall be deemed to have jurisdiction to deal with any such application.