Section 26   [ View Judgements ]

THE SCHEDULE


 

26. THE SCHEDULE

THE SCHEDULE
[SEE SECTION 2(C)]


Section
Magistrate competent to exercise the powers
7(l)
District Magistrate.
11 (4)
Metropolitan Magistrate or Judicial Magistrate of the first class.
12 (4)
1[* * * * * * *]
15(5)
Metropolitan Magistrate, Judicial Magistrate of the first class, District Magistrate or Sub-divisional 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.
22-B
Metropolitan Magistrate of Judicial Magistrate of the first class.


1. Figures and words omitted by Act No. 44 of 1986 (w.e.f. 2-6-1987).

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