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Central Government Act
Section 16 in The Code Of Criminal Procedure, 1973
16. Courts of Metropolitan Magistrates.
(1) In every metropolitan area, there shall be established as many Courts of Metropolitan Magistrates, and at such places, as the State Government may, after consultation with the High Court, by notification, specify.
(2) The presiding officers of such Courts shall be appointed by the High Court.
(3) The jurisdiction and powers of every Metropolitan Magistrate shall extend throughout the metropolitan area.
1. Ins. by Act 45 of 1978, S. 5 (w. e. f. 18- 12- 1978 ).