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Citedby 10 docs - [View All]
Prahlad Singh vs State Of Rajasthan And Anr. on 6 September, 2000
State Of Uttar Pradesh vs Sabir Ali And Anr on 24 March, 1964
Kailash Sahkari Awas Samiti vs State Of U.P. & Others on 2 February, 2010
Mahesh Chand And Etc. vs State Of Rajasthan And Etc. on 28 August, 1984
Ibrahim A. Karim vs State Of Anr. on 6 October, 1952

[Section 15] [Complete Act]
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Central Government Act
Section 15(2) in The Code Of Criminal Procedure, 1973
(2) The Chief Judicial Magistrate may, from time to time, make rules or give special orders, consistent with this Code, as to the distribution of business among the Judicial Magistrates subordinate to him.