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[Section 19] [Complete Act]
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Central Government Act
Section 19(3) in The Code Of Criminal Procedure, 1973
(3) The Chief Metropolitan Magistrate may, from time to time, make rules or give special orders, consistent with this Code, as to the distribu-
1. Omitted by Act 45 of 1978, s, 6 (w. e. f. 18- 12- 1978 ).
2. Subs. by s. 6, ibid., for sub- section (3) (w. e. f. 18- 12- 1978 ).
tion of business among the Metropolitan Magistrates and as to the allocation of business to an Additional Chief Metropolitan Magistrate.