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[Section 14] [Complete Act]
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Central Government Act
Section 14(3) in The Code Of Criminal Procedure, 1973
(3) 1 Where the local jurisdiction of a Magistrate, appointed under section 11 or section 13 or section 18, extends to an area beyond' the district, or the metropolitan area, as the case may be, in which he ordinarily holds Court, any reference in this Code to the Court of Session, Chief Judicial Magistrate or the Chief Metropolitan Magistrate shall, in relation to such Magistrate, throughout the area within his local jurisdiction, be construed, unless the context otherwise requires, as a reference to the Court of Session, Chief Judicial Magistrate, or Chief Metropolitan Magistrate, as the case may be, exercising jurisdiction in relation to the said district or metropolitan area.]