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Report No. 154

(8) Shri R.G. Sharma, Addl. Director, Prosecution

(1) Many times the charge-sheet is filed in court prosecution with delay resulting in acquittal of an accused person. Therefore, there must be provision for punishing the defaulting officers in a case, where charge-sheet is filed with delay.

(2) Summary procedure must be adopted in cases of embezzlement.

(3) There must be very clear directions for the issuance of production warrants.



The Code of Criminal Procedure, 1973 Back




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