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Dr. Sai W/O Santosh Shiradkar vs The State Of Maharashtra & Anr on 27 September, 2016
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Central Government Act
Section 5 in The Code Of Criminal Procedure, 1973
5. Saving. Nothing contained in this Code shall, in the absence of a specific provision to the contrary, affect any special or local law for the time being in force, or any special jurisdiction or power conferred, or any special form of procedure prescribed, by any other law for the time being in force.
CHAP CONSTITUTION OF CRIMINAL COURTS AND OFFICES CHAPTER II CONSTITUTION OF CRIMINAL COURTS AND OFFICES