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Report No. 154

Director of Prosecution

Thiru S. Saravanaperumal, Director of Prosecution said that to expedite the investigation and to prosecute the accused the Director of Prosecution Must have some police officers. Now this is being done by Public Prosecutors who are politically appointed as a result of which after the tenure the new Public Prosecutor takes charges etc. Hence public prosecutor himself should be from the senior police officers.

K. Sumathi, Advocate and Ammu Balachandran strongly opposed this and said that the Director of Prosecution should be from judicial side only for the proper handling of cases.

Thiru V. K. Rajagopalan, Addl. D.G.P. said that at least Asstt. Public Prosecutor should be a police personnel for the proper assistance to the prosecutor.



The Code of Criminal Procedure, 1973 Back




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