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Citedby 15 docs - [View All]
Hidayath K vs The State Of Kerala on 21 June, 2013
State Of Uttar Pradesh vs Sabir Ali And Anr on 24 March, 1964
Perumal vs Janaki on 20 January, 1947
Sreejith.K vs Inspector General Of Police on 7 June, 2014
Pappu Venkata Laxmi And Anr. vs Kolli Pydithalli And Ors. on 22 April, 2003

[Section 15] [Complete Act]
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Central Government Act
Section 15(1) in The Code Of Criminal Procedure, 1973
(1) Every Chief Judicial Magistrate shall be subordinate to the Sessions Judge; and every other Judicial Magistrate shall, subject to the general control of the Sessions Judge, be subordinate to the Chief Judicial Magistrate.