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Immoral Traffic (Prevention) Act, 1956

THE SCHEDULE

[See section 2(c)]

Section Magistrate competent to exercise the powers
7(1) District Magistrate
11(4) Metropolitan Magistrate or Judicial Magistrate of the first class
71 [***]
15(5) Metropolitan Magistrate, Judicial Magistrate of the first class, District Magistrate or Sub-Division Magistrate.
16 Metropolitan Magistrate, Judicial Magistrate of the first class, District Magistrate or Sub-Divisional Magistrate.
18 District Magistrate or Sub-Divisional Magistrate.
19 Metropolitan Magistrate, Judicial Magistrate of the first class, District Magistrate or Sub-Divisional Magistrate.
20 District Magistrate, Sub-Divisional Magistrate or any Executive Magistrate specially empowered by the State Government.
22B Metropolitan Magistrate or Judicial Magistrate of the first class.]


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