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Citedby 2 docs
Ami Sanag Micromation Ltd. And ... vs State Of A.P. And Anr. on 7 March, 2000
S. Manjunath vs L. Suresh on 24 August, 2000

[Section 29] [Complete Act]
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Central Government Act
Section 29(4) in The Code Of Criminal Procedure, 1973
(4) The Court of a Chief Metropolitan Magistrate shall have the powers of the Court of a Chief Judicial Magistrate and that of a Metropolitan Magistrate, the powers of the Court of a Magistrate of the first class.