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Citedby 20 docs - [View All]
Sesh Narayan Bajpai, Advocate vs State Of Madhya Pradesh on 3 November, 1989
Sesh Narayan Bajpai vs State Of Madhya Pradesh on 3 November, 1989
Kheraj And Ors. vs The State Of Rajasthan on 27 June, 1983
T.V. Sarma vs Achuthuni Nagakoteswararao And ... on 19 April, 1976
Paramjeet Singh vs The State on 2 September, 1996

[Section 10] [Complete Act]
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Central Government Act
Section 10(3) in The Code Of Criminal Procedure, 1973
(3) The Sessions Judge may also make provision for the disposal of any urgent application, in the event of his absence or inability to act, by an Additional or Assistant Sessions Judge, or, if there be no Additional or Assistant Sessions Judge, by the Chief Judicial Magistrate, and every such Judge or Magistrate shall be deemed to have jurisdiction to deal with any such application.