for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 13   [ View Judgements ]

Public Prosecutor


(1) For every Designated Court, the Central Government or, as the case may be the State Government shall appoint a person to be the Public Prosecutor and may appoint one or more persons to be the Additional Public Prosecutor or Additional Public Prosecutors:



Provided that the Central Government or, as the case may be, the State Government may also appoint for any case or class or group of cases a Special Public Prosecutor.



(2) A Person shall not be qualified to be appointed as a Public Prosecutor or an Additional Public Prosecutor or a Special Public Prosecutor under this section unless he has been in practice as an Advocate for not less than seven years or has held any post, for a period of not less than seven years, under the Union or a State, requiring special knowledge of law.



(3) Every person appointed as a Public Prosecutor or an Additional, Public Prosecutor or a Special Public Prosecutor under this section shall be deemed to be a Public Prosecutor within the meaning of Cl. (g) of section 2 of the Code, and the provisions of the Code shall have effect accordingly.

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