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Citedby 2 docs
The Code Of Criminal Procedure ,1898-Vol 1
Mt. Durghatia vs Ayodhya Prasad on 27 December, 1952

[Section 7] [Complete Act]
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Central Government Act
Section 7(4) in The Code Of Criminal Procedure, 1973
(4) The sessions divisions, districts and sub- divisions existing in a State at the commencement of this Code, shall be deemed to have been formed under this section.