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Citedby 2 docs
Bhikhabhai Pragjibhai ... vs State Of Gujarat And Anr. on 13 July, 2005
Raghunath Panda vs Election Officer, Gram Panchayat ... on 11 August, 1959

[Section 35] [Complete Act]
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Central Government Act
Section 35(3) in The Code Of Criminal Procedure, 1973
(3) When there is any doubt as to who is the successor- in- office of any Magistrate, the Chief Judicial Magistrate, or the District Magistrate, as the case may be, shall determine by order in writing the Magistrate who shall, for the purposes of this Code or of any proceedings or order thereunder, be deemed to be the successor- in- office of such Magistrate. CHAP A.- POWERS OF SUPERIOR OFFICERS OF POLICE CHAPTER IV A.- POWERS OF SUPERIOR OFFICERS OF POLICE