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Citedby 15 docs - [View All]
Sri Priyolal Sarkar & Anr vs The State Of West Bengal & Ors on 4 May, 2017
K.P. Mathai vs K.S.E. Board, Trivandrum And Ors. on 31 August, 1995
Sri Swadesh Chandra Saha vs The State Of West Bengal & Ors on 26 April, 2017
Sindhu.K. vs The State Of Kerala on 21 October, 2009
Sri Kartick Chandra Dhar vs The State Of West Bengal & Ors on 25 April, 2017

[Section 20] [Complete Act]
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Central Government Act
Section 20(2) in The Code Of Criminal Procedure, 1973
(2) The State Government may appoint any Executive Magistrate to be an Additional District Magistrate, and such Magistrate shall have 1 such] of the powers of a District Magistrate under this Code or under any other law for the time being in force 2 as may be directed by the State Government].