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[Section 24] [Complete Act]
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Central Government Act
Section 24(7) in The Code Of Criminal Procedure, 1973
(7) A person shall be eligible to be appointed as a Public Prosecutor or an Additional Public Prosecutor under sub- section (1) or sub- section (2) or sub- section (3) or sub- section (6), only if he has been in practice as an advocate for not less than seven years.