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Report No. 154

7. Adjournments in trial

Even though section 309 contemplates for holding the proceedings as expeditiously as possible and examination of witnesses from day to day, yet it is an open fact that on account of adjournments, there is caused inordinate delay in disposal of criminal cases. To control adjournments is a matter of great importance to tackle the issue of delay. A deep thought has to be given on it, and in what manner section 309 can further be amended.



The Code of Criminal Procedure, 1973 Back




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