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Citedby 9 docs - [View All]
Gaya Singh vs The State And Ors. on 13 February, 1967
Gaya Singh vs The State And Ors. on 13 February, 1967
Lakhwinder vs State Of Haryana And Others on 6 February, 2009
Bethi Ramswamy And Another vs Madala Seetharamaiah on 8 September, 1998
Muhammed Ashraf vs Union Of India on 13 August, 2008

[Section 3(1)] [Section 3] [Complete Act]
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Central Government Act
Section 3(1)(a) in The Code Of Criminal Procedure, 1973
(a) any reference, without any qualifying words, to a Magistrate, shall be construed, unless the context otherwise requires,-
(i) in relation to an area outside a metropolitan area, as a reference to a Judicial Magistrate;
(ii) in relation to a metropolitan area, as a reference to a Metropolitan Magistrate;