Main Search Premium Members Advanced Search Disclaimer
Citedby 131 docs - [View All]
K. Anbazhagan vs State Of Karnataka And Others on 15 April, 2015
Shri Jayendra Saraswathi ... vs State Of Tamil Nadu, Rep. By ... on 7 February, 2006
Lokesh Singh vs The State Of U.P on 26 August, 2013
P. Jigesh Aged 25 Years vs State Of Kerala on 2 February, 1995
J. Ram Babu vs Govt. Of A.P. And Anr. on 25 April, 1989

[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(8) in The Code Of Criminal Procedure, 1973
(8) The Central Government or the State Government may appoint, for the purposes of any case or class of cases, a person who has been in practice as an advocate for not less than ten years as a Special Public Prosecutor.