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Citedby 2 docs
Ram Charan Chanda Talukdar vs Taripulla on 4 March, 1912
Karam Chand Thaper vs T.G. Vasanth Gupta on 1 July, 2002
Harvinder Singh vs State Of Haryana And Ors on 9 May, 2016
Balamurugan vs The Inspector Of Police on 2 September, 2016
Dr. Devendra Singh vs The State Of Madhya Pradesh on 11 April, 2017

[Section 22] [Complete Act]
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Central Government Act
Section 22(1) in The Code Of Criminal Procedure, 1973
(1) Subject to the control of the State Government, the District Magistrate may, from time to time, define the local limits of the areas within which the Executive Magistrates may exercise all or any of the powers with which they may be invested under this Code.
999999. 1 Subs. by Act 45 of 1978, s. 7, for" all or any" (w. e. f. 18- 12- 1978 ).
2. Ins. by s. 7, ibid. (w. e. f. 18- 12- 1978 ).