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Citedby 24 docs - [View All]
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State Of Gujarat vs Siddik Haji Ibrahim Patel on 17 April, 1996

[Section 9] [Complete Act]
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Central Government Act
Section 9(3) in The Code Of Criminal Procedure, 1973
(3) The High Court may also appoint Additional Sessions Judges and Assistant Sessions Judges to exercise jurisdiction in a Court of Session.