Main Search Premium Members Advanced Search Disclaimer
Citedby 9 docs - [View All]
Rajendra Shankar Tripathi vs State Of U.P. And Ors. on 2 May, 1978
(Against The Order In Oa 1324/2016 ... vs State Of Kerala (2003 (1)Klt on 29 June, 2016
K. Anbazhagan vs State Of Karnataka And Others on 15 April, 2015
Omanakuttan Nair vs State Of Kerala on 30 September, 2002
K.J. John, Assistant Public ... vs State Of Kerala & Ors. Etc. Etc on 12 July, 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(5) in The Code Of Criminal Procedure, 1973
(5) No person shall be appointed by the State Government as the Public Prosecutor or Additional Public Prosecutor for the district unless
1. Subs. by Act 45 of 1978, s. 8, for s. 24 (w. e. f. 18- 12- 1978 ).
his name appears in the panel of names prepared by the District Magistrate under sub- section (4).