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Citedby 3 docs
Vyara Municipality vs Fulchand Ganpatlal Shah on 12 February, 1959
Dravidar Kazhagam vs The Secretary To Government on 13 April, 2015
Vyra Municipality vs Fulchand Ganpatlal Shah on 12 February, 1959

[Section 96] [Complete Act]
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Central Government Act
Section 96(2) in The Code Of Criminal Procedure, 1973
(2) Every such application shall, where the High Court consists of three or more Judges, be heard and determined by a Special Bench of the High Court composed of three Judges and where the High Court consists of less than three Judges, such Special Bench shall be composed of all the Judges of that High Court.