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Citedby 7 docs - [View All]
Suo Motu vs State Of Kerala on 4 November, 2008
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Shri Shriprakash Chandmal Bora vs Shri Mutyal Vilas Rambau on 11 June, 2010
Mrs.Geetha vs Arunakumari on 27 April, 2007
Debasish Banerjee vs The Ld. District Judge on 2 March, 2015

[Section 11] [Complete Act]
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Central Government Act
Section 11(3) in The Code Of Criminal Procedure, 1973
(3) The High Court may, whenever it appears to it to be expedient or necessary, confer the powers of a Judicial Magistrate of the first class or of the second class on any member of the Judicial Service of the State, functioning as a Judge in a Civil Court.
1. Ins. by Act 45 of 1978, s. 3 (w. e. f. 18- 12- 1978 ).