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Report No. 154

11. Appointment of honorary/special Magistrates

The appointments can be considered for trying certain offences, for expeditious disposal of cases. This matter also needs further probe as to the class of 'offences, which such Magistrates can try.

12. Anticipatory Bail

Anticipatory bail provisions have very often been found to be misused by the accused. Should such provisions be retained on the statute book.

13. Plea Bargaining

Plea bargaining has gained ground recently in many countries. Should such a plea bargaining be encouraged at the pre-trial stage.

14. Special Positions in respect of Women

(a) In respect of women convicted of any offence, should there be any further change under sections 433 and 433A of the Code of Criminal Procedure regarding remission or commutation of sentences.

(b) Whether any further changes are necessary under section 125 of the Code Criminal Procedure in matter of maintenance of wife, children, etc.

15. Victimology

The concept of victimology, namely, providing sufficient compensation and relief for rehabilitation of the victims is recognised in many countries, and State also under law is required to take steps in this direction. Whether section 357 of the Code of Criminal Procedure be suitably amended to fulfil this object.

I would, therefore, request you to kindly spare some of your precious time in giving your valued opinion to the issues raised herein-above at your earliest convenience, preferably within one month.

Looking forward to your co-operation.
With regards,

Yours sincerely,
(S.C. SRIVASTAVA)



The Code of Criminal Procedure, 1973 Back




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