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Report No. 154

3. Executive Magistrate: Insertion of new sub-section 4A in section 20

Do you suggest that the State Government may by general or special order and subject to such control and directions as it may deem fit to impose, delegates its powers under sub-section 4 of section 20 of the Code of Criminal Procedure to the District Magistrate and such a provision should be incorporated by providing a new sub-section 4A of section 20 of the Code in order to avoid the delay?



The Code of Criminal Procedure, 1973 Back




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