AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 161

6.8. Adhering to the provisions of the Manual in relation to investigative functions like raids, seizures and arrests.-

The Supreme Court has emphasised the necessity of CBI adhering scrupulously to the provisions of the CBI Mannual in relation to investigative functions like raids, seizures and arrests. It has cautioned that any deviation from the established procedures should be viewed seriously and severe disciplinary action taken against the concerned officials. We are of the opinion that such checks should also be enforced against ED as well in respect of their investigative/enquiry functions.



Central Vigilance Commission and Allied Bodies Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys