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Report No. 32

Appendix 2

Notes on Clauses

Section 9

The important changes have been already explained1.

It may be added, that the draft goes further than the Bombay and Punjab Amendments1-2, inasmuch as, in respect of all the powers under the section, it is now proposed to substitute the High Court, (except in respect of the creation of a Court of Session).

1. See body of the Report, Paras. 28 to 30.

2. Appendix 3.

3. Appendix 4.



Section 9 of the Code of Criminal Procedure, 1898 - Appointment of Sessions Judges, Additional Sessions Judges and Assistant Sessions Judges Back




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