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Citedby 111 docs - [View All]
In Re: T.R. Ganeshan vs Unknown on 15 March, 1950
The Superintendent Of Police vs The Judicial Magistrate Court
Narwarsingh And Ors. vs State on 21 February, 1952
The Asst. Collector Of Customs, ... vs Aroumougame on 30 April, 1986
Siva vs State Of Tamil Nadu on 10 June, 2009

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Central Government Act
Section 352 in The Code Of Criminal Procedure, 1973
352. Certain Judges and Magistrates not to try certain offences when committed before themselves. Except as provided in sections 344, 345, 349 and 350, no Judge of a Criminal Court (other than a Judge of a High Court) or Magistrate shall try any person for any offence referred to in section 195, when such offence is committed before himself or in contempt of his authority, or is brought under his notice as such Judge or Magistrate in the course of a judicial proceeding. CHAP THE JUDGMENT. CHAPTER XXVII THE JUDGMENT