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[Section 8] [Complete Act]
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Central Government Act
Section 8(4) in The Code Of Criminal Procedure, 1973
(4) Where, after an area has been declared, or deemed to have been declared to be, a metropolitan area, the population of such area falls below
one million, such area shall, on and from such date as the State Government may, by notification, specify in this behalf, cease to be a metropolitan area; but notwithstanding such cesser, any inquiry, trial or appeal pending immediately before such cesser before any Court or Magistrate in such area shall continue to be dealt with under this Code, as if such cesser had not taken place.