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[Section 2] [Complete Act]
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Central Government Act
Section 2(e) in The Code Of Criminal Procedure, 1973
(e) " High Court" means,-
(i) in relation to any State, the High Court for that State;
(ii) in relation to a Union territory to which the juris- diction of the High Court for a State has been extended by law, that High Court;
(iii) in relation to any other Union territory, the highest Court of criminal appeal for that territory other than the Supreme Court of India;