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Report No. 154

(20) Shri R.N. Mittal, Advocate, Bharatpur

(1) The jurisdiction for revenue cases vested in executive magistrates must be withdrawn and should be vested with judicial officers, because the executive Magistrates get no time to hear such matters.

(2) The power to handcuff an accused must be only that of Dy. Superintendent of Police or his higher officer.



The Code of Criminal Procedure, 1973 Back




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