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Citedby 17 docs - [View All]
Hitendra Vishnu Thakur vs State Of Maharashtra on 12 July, 1994
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Sanjay Baban Bhujbal vs The State Maharashtra on 16 February, 1998
Sanjay Bhatia vs State on 26 March, 2014
State Of M.P. vs Mustaq Hussain Azad And Ors. on 12 December, 1964

[Section 20] [Complete Act]
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Central Government Act
Section 20(4) in The Code Of Criminal Procedure, 1973
(4) The State Government may place an Executive Magistrate in charge of a sub- division and may relieve him of the charge as occasion requires; and the Magistrate so placed in charge of a sub- division shall be called the Sub- divisional Magistrate.