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Report No. 154

(15) Shri P.C. Jain, Advocate

(1) Investigation agency must be independent.

(2) The investigating officer must at least be a LL.B.

(3) The copies of the statements recorded under sections 161 and 162, Cr. P.C. must immediately be sent to the courts, so that no alterations could at all be made.



The Code of Criminal Procedure, 1973 Back




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