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Citedby 2 docs
K. Anbazhagan vs State Of Karnataka And Others on 15 April, 2015
Plating Chemicals vs Dy. Chief Controller Of Imports & ... on 11 November, 1988

[Section 25] [Complete Act]
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Central Government Act
Section 25(1A) in The Code Of Criminal Procedure, 1973
(1A) 1 The Central Government may appoint one or more Assistant Public Prosecutors for the purpose of conducting any case or class of cases in the Courts of Magistrates.]