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Citedby 5 docs
P.A.Sulaiman vs Additional Chief Secretary To ... on 16 June, 2009
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Suresh Ramtirath Yadav vs State Of Gujarat on 14 September, 1989

[Section 7] [Complete Act]
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Central Government Act
Section 7(3) in The Code Of Criminal Procedure, 1973
(3) The State Government may, after consultation with the High Court, divide any district into sub- divisions and may alter the limits or the number of such sub- divisions.