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Citedby 10 docs - [View All]
Lal Babu vs The State Election Commission& on 28 April, 2010
Tilok Chand Gopaldas vs The State on 14 October, 1953
G.Ganapathisubamanian vs The Chief Enforcement Officer on 29 July, 2009
G.Ganapathisubramanian vs The Chief Enforcement Officer on 29 July, 2009
G.Ganapathisubramanian vs The Chief Enforcement Officer on 29 July, 2009

[Section 18] [Complete Act]
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Central Government Act
Section 18(2) in The Code Of Criminal Procedure, 1973
(2) Such Magistrates shall be called Special Metropolitan Magistrates and shall be appointed for such term, not exceeding one year at a time, as the High Court may, by general or special order, direct. 2 [ (3) The High Court or the State Government, as the case may be, may empower any Special Metropolitan Magistrate to exercise, in any local area outside the metropolitan area, the powers, of a Judicial Magistrate of the first class.]