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Citedby 13 docs - [View All]
Md.Shahabuddin vs State Of Bihar & Ors on 25 March, 2010
Ranjit Singh vs Hon'Ble The Chief Justice And ... on 31 May, 1985
Kehar Singh & Ors vs State (Delhi Admn.) on 3 August, 1988
Bar Association Cuddapah vs Government Of A.P. And Ors. on 22 July, 2002
State Of Rajasthan vs Manjeet Singh on 6 October, 2016

[Section 9] [Complete Act]
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Central Government Act
Section 9(6) in The Code Of Criminal Procedure, 1973
(6) The Court of Session shall ordinarily hold its sitting at such place or places as the High Court may, by notification, specify; but, if, in any particular case, the Court of Session is of opinion that it will tend to the general convenience of the parties and witnesses to hold its sittings at any other place in the sessions division, it may, with the consent of the
prosecution and the accused, sit at that place for the disposal of the case or the examination of any witness or witnesses therein. Explanation.- For the purposes of this Code," appointment" does not include the first appointment, posting or promotion of a person by the Government to any Service, or post in connection with the affairs of the Union or of a State, where under any law, such appointment, posting or promotion is required to be made by Government.