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[Section 13] [Complete Act]
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Central Government Act
Section 13(2) in The Code Of Criminal Procedure, 1973
(2) Such Magistrates shall be called Special Judicial Magistrates and shall be appointed for such term, not exceeding one year at a time, as the High Court may, by general or special order, direct. 2 [ (3) The High Court may empower a Special Judicial Magistrate to exercise the powers of a Metropolitan Magistrate in relation to any metropolitan area outside his local jurisdiction.]
1. Subs. by Act 45 of 1978, s. 4, for certain words (w. e. f. 18- 12- 1978 ).
2. Ins. by s. 4, ibid. (w. e. f. 18- 12- 1978 ).