Main Search Premium Members Advanced Search Disclaimer
Citedby 31 docs - [View All]
Chacko P.C. vs State Of Kerala And Ors. on 19 June, 1998
K. Anbazhagan vs State Of Karnataka And Others on 15 April, 2015
In Re: Additional Sessions Judge, ... vs Unknown on 2 September, 2003
Om Prakash Joshi, Advocate And Ors vs State Of Rajasthan And Ors on 6 July, 2001

[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(1) in The Code Of Criminal Procedure, 1973
(1) For every High Court, the Central Government or the State Government shall, after consultation with the High Court, appoint a Public Prosecutor and may also appoint one or more Additional Public Prosecutors, for conducting in such Court, any prosecution, appeal or other proceeding on behalf of the Central Government or State Government, as the case may be.