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Citedby 5 docs
Rajdeep Sardesai vs State Of A.P.& Ors on 14 May, 2015
V. C. Shukla vs State Through C.B.I on 7 December, 1979
C.Nimala vs Public Prosecutor on 19 October, 2010
Dukhi Shyam Benupani, Assistant ... vs Parasmal Rampuria on 13 May, 1998
Father Thomas vs State Of U.P. & Another on 22 December, 2010

[Section 199] [Complete Act]
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Central Government Act
Section 199(4) in The Code Of Criminal Procedure, 1973
(4) No complaint Under sub- section (2) shall be made by the Public Prosecutor except with the previous sanction-
(a) of the State Government, in the case of a person who is or has been the Governor of that State or a Minister of that Government;
(b) of the State Government, in the case of any other public servant employed in connection with the affairs of the State;
(c) of the Central Government, in any other case.