Main Search Premium Members Advanced Search Disclaimer
Citedby 29 docs - [View All]
863/2011 on 12 April, 2011
Sonu Pal vs The State Of Madhya Pradesh on 25 June, 2014
Divakar Ragde vs The State Of Madhya Pradesh on 11 September, 2014
Banwari Singh Gurjar vs State Of M.P on 31 October, 2014
Laxmi Chand vs The State Of Madhya Pradesh on 12 December, 2014

[Section 34] [Complete Act]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Section 34(1) in The Code Of Criminal Procedure, 1973
(1) The High Court or the State Government, as the case may be, may withdraw all or any of the powers conferred by it under this Code on any person or by any officer subordinate to it.