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Citedby 3 docs
Crime No. 1155/2014 Of Chengannur ... vs Renu Suzan Thomas
Balwinder Singh vs State Of Punjab And Anr. on 28 August, 1995
Mr. Arun Kumar Sinha (On Complete vs Mr. Rabinder Singh @ Robbi on 12 November, 2010

[Section 3(1)] [Section 3] [Complete Act]
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Central Government Act
Section 3(1)(c) in The Code Of Criminal Procedure, 1973
(c) any reference to a Magistrate of the first class shall,-
(i) in relation to a metropolitan area, be construed as a reference to a Metropolitan Magistrate exercising jurisdiction in that area,
(ii) in relation to any other area, be construed as a reference to a Judicial Magistrate of the first class exercising jurisdiction in that area;