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Puvvada Changayya vs Sub Collector, Ongole And Ors. on 30 September, 1964
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T.J. Joy vs Food Inspector on 29 August, 2008
K.Brahma Suraiah & Anr vs Lakshminarayana on 26 November, 1968
S. Veera Reddy And Anr. vs Chetlapalli Chandraiah And Ors. on 13 September, 1994

[Section 19] [Complete Act]
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Central Government Act
Section 19(2) in The Code Of Criminal Procedure, 1973
(2) The High Court may, for the purposes of this Code, define the extent of the subordination, if any, of the Additional Chief Metropolitan Magistrates to the Chief Metropolitan Magistrate.