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Code of Criminal Procedure Act, 1973


449.Appeal from orders under section 446.-

All orders passed under section 446, shall be punishable,-

(i) in the case of an order made by a Magistrate, to the Sessions Judge;

(ii) in the case of an order made by a Court of Session, to the Court to which an appeal lies from an order made by such Court.



Code of Criminal Procedure Act, 1973 Back




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