Main Search Premium Members Advanced Search Disclaimer
Citedby 1 docs
N.G. Sheth vs C.B.I. & Ors. on 11 July, 2008

[Section 3(3)] [Section 3] [Complete Act]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Section 3(3)(c) in The Code Of Criminal Procedure, 1973
(c) to a Presidency Magistrate or Chief Presidency Magistrate, shall be construed as a reference, respectively, to a Metropolitan Magistrate or the Chief Metropolitan Magistrate;