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Citedby 20 docs - [View All]
Balamurugan vs The Inspector Of Police on 2 September, 2016
Sadanand Tripathi vs State Of Uttar Pradesh And Ors. on 23 October, 1981
Sindhu.K. vs The State Of Kerala on 21 October, 2009
B.L. Maheria, Food Inspector vs Vallabhbhai Godabhai Patel on 21 June, 2003
Dadmahammad Alias Dadu ... vs State Of Gujarat And Ors. on 26 April, 1993

[Section 20] [Complete Act]
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Central Government Act
Section 20(1) in The Code Of Criminal Procedure, 1973
(1) In every district and in every metropolitan area, the State Government may appoint as many persons as it thinks fit to be Executive Magistrates and shall appoint one of them to be the District Magistrate.