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Citedby 15 docs - [View All]
Jaidhari Roy And Ors. vs State Of Bihar And Ors. on 21 July, 1994
197Th Report On Public Prosecutor'S Appointments
V. Ramchandra vs M.C. Jagadhodhara Gupta And Ors. on 11 June, 1986
K.J. John, Assistant Public ... vs State Of Kerala & Ors. Etc. Etc on 12 July, 1990
V. Ramchandra vs M.C. Jagadhodhara Gupta And Ors. on 11 June, 1986

[Section 24] [Complete Act]
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Central Government Act
Section 24(6) in The Code Of Criminal Procedure, 1973
(6) Notwithstanding anything contained in sub- section (5), where in a State there exists a regular Cadre of Prosecuting Officers, the State Government shall appoint a Public Prosecutor or an Additional Public Prosecutor only from among the persons constituting such Cadre: Provided that where, in the opinion of the State Government, no suitable person is available in such Cadre for such appointment that Government may appoint a person as Public Prosecutor or Additional Public Prosecutor, as the case may be, from the panel of names prepared by the District Magistrate under sub- section (4).