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Report No. 154

Annexure III

Responses Received on the Questionnaire on the Code of Criminal Procedure, 1973

As already stated the Law Commission circulated a comprehensive Questionnaire (Annexure I) on the Code of Criminal Procedure for eliciting opinions front various quarters. The Commission also circulated the letter (Annexure II) highlighting the main issues involved in the Code of Criminal Procedure.

The Questionnaire was sent to the Chief Justices of High Courts and the Registrars of the High Courts (with a request to kindly get it circulated among all the Judges), Sessions Judges, Supreme Court Bar Association, High Court Bar Associations, District Bar Associations, Human Rights Commission, State Law Commissions, Bar Council of India, State Bar Councils, Advocates, Academicians and some social organisations. The Questionnaire was also sent to the Chief Secretaries, Home Secretaries (with a request to get it circulated to all the police officers) and Law Secretaries of various States and Union Territories.

Responses were received from fifty-eight judges, fourteen advocates, four police officers, two State Governments, four academicians, and three State Law Commissions.



The Code of Criminal Procedure, 1973 Back




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