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Iqbal Hasan Shaikh Ibrahim Kaskar vs State Of Maharashtra [Alongwith ... on 4 September, 2003
In Re: Jayantilal Nathubhai ... vs Unknown on 22 July, 1948
In Re: Nhanesaheb Ahmedsaheb vs Unknown on 9 July, 1936
The State Of Tamil Nadu And Another vs R. Gandhi, President, And Another on 16 February, 1995
Surendra Ramchandra Taori vs State Of Maharashtra And Ors. on 27 July, 2001

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Central Government Act
Section 21 in The Code Of Criminal Procedure, 1973
21. Special Executive Magistrates. The State Government may appoint, for such term as it may think fit, Executive Magistrates, to be known as Special Executive Magistrates for particular areas or for the performance of particular functions and confer on such Special Executive Magistrates such of the powers as are conferrable under this Code on Executive Magistrates, as it may deem fit.