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[Section 12] [Complete Act]
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Central Government Act
Section 12(2) in The Code Of Criminal Procedure, 1973
(2) The High Court may appoint any Judicial Magistrate of the first class to be an Additional Chief Judicial Magistrate, and such Magistrate shall have all or any of the powers of a Chief Judicial Magistrate under this Code or under any other law for the time being in force as the High Court may direct.