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Citedby 6 docs - [View All]
Bagmar vs State on 16 December, 2008
Chandrahas Kashyap And Another vs The State Of Chhattisgarh And Ors on 5 April, 2010
K. Anbazhagan vs State Of Karnataka And Others on 15 April, 2015
Usman Khan Bahamani vs Fathimunnisa Begum And Ors. on 19 March, 1990
Usman Khan Bahamani vs Fathimunnisa Begum And Ors. on 19 March, 1990

[Section 25] [Complete Act]
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Central Government Act
Section 25(3) in The Code Of Criminal Procedure, 1973
(3) Where no Assistant Public Prosecutor is available for the purposes of any particular case, the District Magistrate may appoint any other person to be the Assistant Public Prosecutor in charge of that case; Provided that a police officer shall not be so appointed-
(a) if he has taken any part in the investigation into the offence with respect to which the accused being prosecuted; or
(b) if he is below the rank of Inspector. CHAP POWER OF COURTS CHAPTER III POWER OF COURTS