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Report No. 77

12.14. Number of prosecutors.-

Complaints have also been heard that there are not enough number of prosecutors, and quite often the trial court has to wait for the prosecutor to be free from another court before starting the criminal case.

This has been particularly so in cases under the Prevention of Food Adulteration Act, as also in cases investigated by the Central Bureau of Investigation.

This, in our opinion, is a wholly unwarranted practice. There should be as many prosecutors as there are criminal courts. One prosecutor should normally be set apart for each Criminal Court and he should see to it that the Court is not kept waiting on his account.

Efforts should be made to attract bright young lawyers as prosecutors. Cases have not been unknown of wrongful acquittals because of the fact that the prosecutor is lacking either in efficiency or in diligence.



Delay and Arrears in Trial Courts Back




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