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Report No. 154

(26) Shri K.K. Acharya, Director Prosecution, Rajasthan, Jaipur

(1) Section 24, Cr. P.C. should be amended.

(2) Public Prosecutor must be under the control of Director Prosecution.

(3) A provision should be added by way of section 25A, Cr. P.C. laying down the qualifications of Director Prosecution.

(4) A separate legal cell should be established in Police Department.



The Code of Criminal Procedure, 1973 Back




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