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Code of Criminal Procedure Act, 1973

336.Power of State Government to empower officer in charge to discharge.-

The State Government may empower the officer in charge of the jail in which a person is confined under the provisions of section 330 or section 335 to discharge all or any of the functions of the Inspector-General of Prisons under section 337 or section 338.

Code of Criminal Procedure Act, 1973 Back

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