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Citedby 5 docs
Km. Indu Mehta vs State Of U.P. And Ors. on 4 March, 1987
Kannan vs The Supervisor on 7 March, 2006
Gupta Chemicals (P) Ltd. And Anr. vs State Of Rajasthan And Ors. on 1 June, 2001
Omanakuttan Nair vs State Of Kerala on 30 September, 2002
Appearance: vs Served For on 13 December, 2010

[Section 24] [Complete Act]
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Central Government Act
Section 24(2) in The Code Of Criminal Procedure, 1973
(2) The Central Government may appoint one or more Public Prosecutors for the purpose of conducting any case or class of cases in any district or local area.