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Citedby 2 docs
Karim Abdul Rehman Shaikh vs Shehnaz Karim Shaikh & Others on 11 July, 2000
In The Court Of Metropolitan ... vs Mohd. Saleem (Husband) on 30 September, 2014

[Section 2] [Complete Act]
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Central Government Act
Section 2(c) in The Muslim Women (Protection of Rights on Divorce) Act, 1986
(c) “Magistrate” means a Magistrate of the First Class exercising jurisdiction under the Code of Criminal Procedure, 1973 (2 of 1974) in the area where the divorced woman resides.