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Report No. 154

1. Role of Investigating Agencies

The prime role of Investigating Agencies in discharging the functions of collecting evidence against the accused cannot be ignored. Unless, the Investigating Officers are tuned, and trained in their field of investigation, there is bound to be lacunae of various kinds in the prosecution of the accused. You are requested to send detailed views on this issue so that effective reforms can be brought in the role of Investigating Agencies.

For this purpose in case of serious offences punishable for 7 years imprisonment and above, a separate investigating agency exclusively to investigate such cases may be appointed which will be in-charge of the case till the conclusion of the trial. Such field of consideration by you may also point out measures as to how to structure the Investigating Agencies; and necessary supervision by the higher authorities, and also in respect of duties of Investigating Officers in connection with the collecting of evidence and conducting of trial of cases.



The Code of Criminal Procedure, 1973 Back




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