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Report No. 154

6. Disposal of certain cases by Nyaya Panchayat

In order to render criminal justice at the door steps of victim and for expeditious disposal of cases, is it feasible to refer some of the criminal cases to Nyaya Panchayat as recommended by the Law Commission in its 114th Report on Gram Nyayalaya. What should be the category of offences which may be referred to Nyaya Panchayats, needs consideration.



The Code of Criminal Procedure, 1973 Back




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