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Citedby 245 docs - [View All]
Rajagopala Prasad vs State Of Mysore on 3 February, 1967
Ramesh Chandra Sabat And Another vs State Of Orissa And Others on 17 April, 2017
Mr. A.K. Gupta With Mr. Harihar ... vs The Other Argument Of The Learned ... on 7 July, 2015
State vs Vijay Kumar Khojuria And Anr. on 6 January, 1979
Mr. A.K. Gupta With Mr. Harihar ... vs The Other Argument Of The Learned ... on 7 July, 2015

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Central Government Act
Section 17 in The Code Of Criminal Procedure, 1973
17. Chief Metropolitan Magistrates and Additional Chief Metropolitan Magistrates.
(1) The High Court shall, in relation to every metropolitan area within its local jurisdiction, appoint a Metropolitan Magistrate to be the Chief Metropolitan Magistrate for such metropolitan area.
(2) The High Court may appoint any Metropolitan Magistrate to be an Additional Chief Metropolitan Magistrate, and such Magistrate shall have all or any of the powers of a Chief Metropolitan Magistrate under this Code or under any other law for the time being in force as the High Court may direct.