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Citedby 40 docs - [View All]
Lachmandas Kewalram Ahuja vs State Of Bombay on 20 May, 1952
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Jodhraj Baid vs State Of Mizoram And Ors. on 6 May, 2004
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Emperor vs Biram Sardar on 27 November, 1940

[Section 1] [Complete Act]
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Central Government Act
Section 1(2) in The Code Of Criminal Procedure, 1973
(2) It extends to the whole of India except the State of Jammu and Kashmir: Provided that the provisions of this Code, other than those relating to Chapters VIII, X and XI thereof, shall not apply-
(a) to the State of Nagaland,
(b) to the tribal areas, but the concerned State Government may, by notification, apply such provisions or any of them to the whole or part of the State of Nagaland or such tribal areas, as the case may be, with such supplemental, incidental or consequential modifications, as may be specified in the notification. Explanation.- In this section," tribal areas" means the territories which immediately before the 21st day of January, 1972 , were included in the tribal areas of Assam, as referred to in paragraph 20 of the Sixth Schedule to the Constitution, other than those within the local limits of the municipality of Shillong.