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Dr. Ramineni Venugopal Somaiah vs Maharashtra Medical Council on 23 August, 2013
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[Section 23] [Complete Act]
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Central Government Act
Section 23(2) in The Code Of Criminal Procedure, 1973
(2) The District Magistrate may, from time to time, make rules or give special orders, consistent with this Code, as to the distribution of business among the Executive Magistrates subordinate to him and as to the allocation of business to an additional District Magistrate.