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Citedby 18 docs - [View All]
M. Narayanaswamy vs State Of Tamil Nadu And Anr. on 27 April, 1984
Kadra Pahadiya And Ors. Etc vs State Of Bihar Etc on 19 March, 1997
Guddu vs State Of U.P. on 8 February, 1990
S. Rama Mohan Ray vs A. Kishore Chandra Patra And Ors. on 22 August, 1994
Charan Santhal vs Indrajit Sen And Ors. on 25 July, 1978

[Section 18] [Complete Act]
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Central Government Act
Section 18(1) in The Code Of Criminal Procedure, 1973
(1) The High Court may, if requested by the Central or State Government so to do, confer upon any person who holds or has held any post under the Government, all or any of the powers conferred or conferrable by or under this Code on a Metropolitan Magistrate, in inspect to particular cases or to particular classes of cases in any metropolitan area within its local jurisdiction: Provided that no such power shall be conferred on a person unless lie possesses such qualification or experience in relation to legal affairs as the High Court may, by rules, specify.