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Report No. 154

Proper compensation for victimology

There was unanimous opinion that the victims should be properly compensated in the affected areas such as where dacoity has taken place. Thiru S. Sripall, D.G.P. opined that investigation should be thoroughly done at the local place where dacoity has taken place. He also suggested to ascertain the assets of the accused person/s. Chairman, Law Commission suggested to have victim compensatory court. He also informed that proper care should given to the witnesses and they should be in a respectable manner.

Ammu Balachandran & K. Sumathi Advocates said that witnesses oral statement should be recorded so that it does not vary from the written statement from them during the course of the trial.

Chairman, State Law Commission suggested for a separate police set up for serious offences. Mr. S. Sripall, D.G.P., said that investigation suffers because of the multifarious duties by station staff and we should aim in reducing the jurisdiction of the police station and increase number of police stations. He further said that policemen are foot soldiers of the executive and therefore they should have ample power in their field to conduct thorough investigation without any interruption.

He also requested for increase in number of police officers. He also suggested for a District Crime Branch in each District headed by Dy. Supdt. of Police so that while conducting investigation it should not be disturbed for any other matters and sufficient police officers should be provided to him.

Additional D.G.P. also opined that investigation is very much delayed as the investigation officers are asked to lookafter maters like bandobast, security etc.

Chairman, State Law Commission opined that investigation is also delayed due to sudden transfer of investigating officers, allocation of different urgent work etc.

Thiru K.V.S. Moorthy, I.G. C.B.C.I.D. said that additional level of separate investigating team should be set up, since hundreds of murder cases are pending for trial for disposal.

Ammu Balachandran said that even after F.I.R. no action is being taken by the police saying that matters of urgent importance such as murder cases even seems to be pending. So she suggested some changes are necessary for the speedy disposal of cases.

As regards the arrest of accused, Thiru S. Sripall, D.G.P. suggested that modern finger print technology should be well utilised for the arrest of accused when information provides that he is guilty. The modern techniques must be made available in all the police stations to take necessary action on the accused. However changes to prevent immediate arrest is sought for.



The Code of Criminal Procedure, 1973 Back




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