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Citedby 22 docs - [View All]
State vs Mohanlal Sutadiya And Anr. on 21 July, 1954
Farzana Salam Nakhawa (Smt.) vs Shri R.H. Mendonca Commissioner ... on 30 August, 2000
V.Ramsheena vs Puthukkalan Sakkariya on 12 February, 2008
Tmt.Joice vs The State Rep By on 17 June, 2015
Suresh Ramtirath Yadav vs State Of Gujarat on 14 September, 1989

[Section 7] [Complete Act]
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Central Government Act
Section 7(2) in The Code Of Criminal Procedure, 1973
(2) The State Government may, after consultation with the High Court, alter the limits or the number of such divisions and districts.