Main Search Premium Members Advanced Search Disclaimer
Citedby 4 docs
Thankappan vs State Of Kerala And Ors. on 10 October, 1995
Deshraj Singh vs State (Home Department)Ors on 20 February, 2013
Devaram Jat vs State (Home Department )Ors on 26 February, 2013
Kanailal Hazra vs State Of West Bengal And Ors. on 30 July, 2003

[Section 3(3)] [Section 3] [Complete Act]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Section 3(3)(a) in The Code Of Criminal Procedure, 1973
(a) to a Magistrate of the first class, shall be construed as a reference to a Judicial Magistrate of the first class;