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Managing Committee, Frank ... vs C.S. Clarke & Ors. on 3 October, 2011
Against The Order In Cp 72/2011 Of ... vs By Advs.Sri.T.B.Shajimon on 3 July, 2012
Balan vs State Of Kerala on 8 February, 2011
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Anilkumar T.G. vs State Of Kerala on 30 May, 2007

[Section 8] [Complete Act]
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Central Government Act
Section 8(2) in The Code Of Criminal Procedure, 1973
(2) As from the commencement of this Code, each of the Presidency towns of Bombay, Calcutta and Madras and the city of Ahmedabad shall be deemed to be declared under sub- section (1) to be a metropolitan area.