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Report No. 154

10. Transit

(1) A female prisoner shall not be handcuffed and shall not be required to wear any fetters or crossbars during her transit from one jail to another or for the purpose of being taken to the court or for investigation.

(2) A female prisoner shall be escorted by the Matron or Female Warden, if required to leave the female enclosure and such matron or female warden shall remain with the prisoner till her return to the enclosure or release from the jail.

(3) A female relative of the female prisoner shall be allowed to accompany the female prisoner during her transit from one jail to another or for the purpose of being taken to court or for investigation.



The Code of Criminal Procedure, 1973 Back




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