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[Section 2] [Complete Act]
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Central Government Act
Section 2(j) in The Code Of Criminal Procedure, 1973
(j) " local jurisdiction", in relation to a Court or Magistrate, means the local area within which the Court or Magistrate may exercise all or any of its or his powers under this Code 1 and such local area may comprise the whole of the State, or any part of the State, as the State Government may, by notification, specify];
999999. 1 Ins. by Act 45 of 1978, s. 2 (w. e, f, 18- 12- 1978 ).