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Citedby 60 docs - [View All]
Hari Chand Aggarwal vs Batala Engineering Co, Ltd on 24 September, 1968
Narayan Chandra Ghose And Anr. vs The State on 1 June, 1966
Avtar Singh Alias Tari vs Delhi Administration And Anr. on 22 November, 1974
Haji Shaik Hyder Ali And Anr. vs State on 26 August, 1970
Paramasivam Chettiar vs State on 6 July, 1967

[Section 10] [Complete Act]
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Central Government Act
Section 10(2) in The Code Of Criminal Procedure, 1973
(2) The Sessions Judge may, from time to time, make rules consistent with this Code, as to the distribution of business among such Assistant Sessions Judges.