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Scheduled Castes and Scheduled Tribes (Prevention of Atrocities) Act, 1989


15. Special Public Prosecutor

For every Special Court, the State Government shall, by notification in the Official Gazette, specify a Public Prosecutor or appoint an advocate who has been in practice as an advocate for not less than seven years, as a Special Public Prosecutor for the purpose of conducting cases in that Court.



Scheduled Castes and Scheduled Tribes (Prevention of Atrocities) Act, 1989 Back




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