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[Section 3(1)] [Section 3] [Complete Act]
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Central Government Act
Section 3(1)(b) in The Code Of Criminal Procedure, 1973
(b) any reference to a Magistrate of the second class shall, in relation to an area outside a metropolitan area, be construed as a reference to a Judicial Magistrate of the second class, and, in relation to a metropolitan area, as a reference to a Metropolitan Magistrate;