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Citedby 5 docs
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[Section 12] [Complete Act]
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Central Government Act
Section 12(3) in The Code Of Criminal Procedure, 1973
(3) (a) The High Court may designate any Judicial Magistrate of the first class in any sub- division as the Sub- divisional Judicial Magistrate and relieve him of the responsibilities specified in this section as occasion requires.
(b) Subject to the general control of the Chief Judicial Magistrate, every Sub- divisional Judicial Magistrate shall also have and exercise such powers of supervision and control over the work of the Judicial Magistrates (other than Additional Chief Judicial Magistrates) in the sub- division as the High Court may, by general or special order, specify in this behalf.