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Thankappan vs State Of Kerala And Ors. on 10 October, 1995

[Section 3(4)] [Section 3] [Complete Act]
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Central Government Act
Section 3(4)(b) in The Code Of Criminal Procedure, 1973
(b) which are administrative or executive in nature, such as, the granting of a licence, the suspension or cancellation of a licence, sanctioning a prosecution or withdrawing from a prosecution, they shall, subject as aforesaid, be exercisable by an Executive Magistrate.