Main Search Premium Members Advanced Search Disclaimer
Citedby 509 docs - [View All]
Santhanakrishna Odayar vs Vaithilingam And Ors. on 17 April, 1953
Gurucharan Singh vs Kamla Singh & Ors on 9 September, 1975
Baleshwar Tewari/& Ors vs Sheo Jatan & Ors on 20 March, 1997
Mahabir Pandey vs Ram Narain Singh And Ors. on 25 November, 1958
Sukumaran vs State Of Kerala on 21 January, 2010

[Complete Act]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Section 6 in The Code Of Criminal Procedure, 1973
6. Classes Criminal Courts. Besides the High Courts and the Courts constituted under any law, other than this Code, there shall be, in every State, the following classes of Criminal Courts, namely:-
(i) Courts of Session;
(ii) Judicial Magistrates of the first class and, in any metropolitan area, Metropolitan Magistrates;
(iii) Judicial Magistrates of the second class; and
(iv) Executive Magistrates.