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Citedby 7 docs - [View All]
Jayadeva Prasad vs Union Of India (Uoi) And Anr. on 31 May, 2002
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Ranchhodbhai Somabhai vs J.D. Nagarwala, I.G.P. on 1 July, 1966
Jai Prakash vs State Of Jharkhand & Anr on 20 October, 2011
Sumit Kumar vs The State Of Tamilnadu

[Section 25] [Complete Act]
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Central Government Act
Section 25(2) in The Code Of Criminal Procedure, 1973
(2) Save as otherwise provided in sub- section (3), no police officer shall be eligible to be appointed as an Assistant Public Prosecutor.
1. Ins. by Act 45 of 1978, s. 9 (w. e. f. 18- 12- 1978 )