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Citedby 10 docs - [View All]
Sanwar Mal vs State Of Rajasthan And Anr. on 26 March, 1987
Kamal Krishna De vs State And Anr. on 18 August, 1976
Madan Lal vs State Of Rajasthan on 17 February, 1976
Dulli And Ors. vs Emperor on 6 August, 1924
Kamal Mandal And Anr. vs Emperor on 12 May, 1916

[Section 35] [Complete Act]
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Central Government Act
Section 35(1) in The Code Of Criminal Procedure, 1973
(1) Subject to the other provisions of this Code, the powers and duties of a Judge or Magistrate may be exercised or performed by his successor- in- office.