Main Search Premium Members Advanced Search Disclaimer
Citedby 8 docs - [View All]
J. Ram Babu vs Govt. Of A.P. And Anr. on 25 April, 1989
Rajashekar M Tilanganji vs High Court Of Karnataka on 17 December, 2013
Deepak Aggarwal vs Keshav Kaushik & Ors on 21 January, 2013
Akhilesh Kumar Misra, And Others vs The High Court Of Judicature At ... on 6 January, 1995
Dr. Amar Nath Singh And Ors. vs The State Of Bihar And Ors. on 1 November, 1990

[Section 24] [Complete Act]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Section 24(9) in The Code Of Criminal Procedure, 1973
(9) For the purposes of sub- section (7) and sub- section (8), the period during which a person has been in practice as a pleader, or has rendered (whether before or after the commencement of this Code) service as a Public Prosecutor or as an Additional Public Prosecutor or Assistant Public Prosecutor or other Prosecuting Officer, by whatever name called, shall be deemed to be the period during which such person has been in practice as an advocate.]