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Citedby 53 docs - [View All]
Mr. E.S. Sanjeeva Rao vs Central Bureau Of Investigation on 2 May, 2012
State vs Yeshwant Parashram Sawant on 3 November, 1976
Surendra Kumar Bhatia vs Kanhaiya Lal & Ors on 30 January, 2009
Jitendrasingh Sardarsingh Barad vs State Of Gujarat on 14 September, 1983
Adv. Nilesh Ojha vs The State Of Maharashtra And Ors on 11 November, 2014

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Central Government Act
Section 77 in The Indian Penal Code
77. Act of Judge when acting judicially.—Nothing is an offence which is done by a Judge when acting judicially in the exercise of any power which is, or which in good faith he believes to be, given to him by law.