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Need For Amending The Law As Regards Power Of Courts To Restore ...
Basavanagouda @ Basavaraj vs State Of Karnataka on 23 May, 2013
Sri. Balachandra Prabhakar ... vs The State Of Karnataka on 17 September, 2013
Singh Omkar vs State Of Haryana on 31 August, 2013
Another vs The State Of West Bengal And Others on 17 December, 2014

[Section 2] [Complete Act]
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Central Government Act
Section 2(v) in The Code Of Criminal Procedure, 1973
(v) " sub- division" means a sub- division of a district;