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Surja Ram vs The State on 20 March, 1963
Surja Ram vs The State on 20 March, 1963
Shibu vs State Of Kerala Represented By ... on 14 September, 2010
Manoj Kumar vs Lalita Devi And Ors. on 25 February, 1997
Queen-Empress vs Wazir Jan on 15 September, 1887

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Central Government Act
Section 35 in The Code Of Criminal Procedure, 1973
35. Powers of Judges and Magistrates exercisable by their successors- in- office.
(1) Subject to the other provisions of this Code, the powers and duties of a Judge or Magistrate may be exercised or performed by his successor- in- office.
(2) When there is any doubt as to who is the successor- in- office of any Additional or Assistant Sessions Judge, the Sessions Judge shall determine by order in writing the Judge who shall, for the purposes of this Code or of any proceedings or order thereunder, be deemed to be the successor- in- office of such Additional or Assistant Sessions Judge.
(3) When there is any doubt as to who is the successor- in- office of any Magistrate, the Chief Judicial Magistrate, or the District Magistrate, as the case may be, shall determine by order in writing the Magistrate who shall, for the purposes of this Code or of any proceedings or order thereunder, be deemed to be the successor- in- office of such Magistrate. CHAP A.- POWERS OF SUPERIOR OFFICERS OF POLICE CHAPTER IV A.- POWERS OF SUPERIOR OFFICERS OF POLICE