AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 154

(14) Shri R.N. Khandelwal, Advocate.

(1) Investigating agency should be established separately.

(2) In matters of investigations the accountability of police officers must be fixed.

(3) Courts while passing Judgments, must comment against defaulting officers as far as investigation was concerned and a system of grading should be adopted.

(4) Accused should not be arrested in matters which are compoundable.

(5) The cases under FERA and Customs Act must be made compoundable.



The Code of Criminal Procedure, 1973 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys