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Rajesh Sharma vs State Of Raj And Ors on 31 March, 2017
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Suresh Sham Singh And Ors. vs Shri A.N. Roy, Commissioner Of ... on 6 May, 2005

[Section 20] [Complete Act]
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Central Government Act
Section 20(5) in The Code Of Criminal Procedure, 1973
(5) Nothing in this section shall preclude the State Government from conferring, under any law for the time being in force, on a Commissioner of Police, all or any of the powers of an Executive Magistrate in relation to a metropolitan area.