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Report No. 154

Proceedings of the workshop conducted at Sales Tax Bhawan, New Delhi, on 4-5-96 regarding the proposed Amendments by the Law Commission for Revision of Code of Criminal Procedure, 1973

A workshop was organised by Delhi High Court at Sales Tax Bhawan, I.T.O., New Delhi on 4th May, 1996 regarding the proposed amendments by the Law Commission for revision of Code of Criminal. The workshop was attended by the following persons:

1. Hon'ble Mr. Justice K. Jayachandra Reddy, Chairman, Law Commission

2. Hon'ble Mr. Justice M. Jagannadha Rao, Chief Justice, Delhi High Court

3. Hon'ble Ms. Justice Usha Mehra

4. Hon'ble Mr. Justice Manmohan Sarin

5. Hon'ble Mr. Justice Y.K. Sabharwal

6. Hon'ble Mr. Justice Arun Kumar

7. Hon'ble Mr. Justice Dalveer Bhandari

8. Hon'ble Mr. Justice Cyriac Joseph

9. Hon'ble Mr. Justice K. Ramamoorthy

10. Hon'ble Mr. Justice J.E. Goel

11. Hon'ble Mr. Justice R.L. Gupta, Member, Law Commission

12. Mr. G. Krishnamurthy, Member, Law Commission

13. Prof. (Mrs.) Alice Jacob, Member, Law Commission

14. Mr. Prabhakara Rao, Member-Secretary, Law Commission

15. Dr. S.C. Srivastava, Joint-Secretary & Law Officer, Law Commission

16. Mr. M.A. Khan, Registrar, Delhi High Court

17. The District & Sessions Judge, Tis Hazari Courts alongwith ten senior Additional District & Sessions Judges & 20 Senior Metropolitan Magistrates

18. The Commissioner of Police with some senior officers

19. The Director of Prosecution, Govt. of N.C.T. of Delhi with Shri R.P. Dhania, Shri R.K. Manchanda, Chief Prosecutors, and S/Shri K.K. Singh, Ranbir Singh, Addl. Public Prosecutors

20. Sh. R.D. Joly, 413, Lawyers Chambers, Delhi High Court

21. Sh. Raj Kumar Bahri, 1550-D, Babar Pur Road, Shandara, Delhi

22. Ms. Neelam Grover, 9, Lawyers Chamber, Delhi High Court

23. Sh. K.B. Andley, 63, Defence Enclave, Vikas Marg, Delhi

24. Sh. R.K. Naseenu C-27, New Krishna Park, Dholi Piao, Opp. Janakpuri, New Delhi.

25. Sh. Ramesh Gupta, Chamber No. 64, Patiala House, New Delhi

26. Sh. K.K. Sud, 103, Lawyers Chambers, Delhi High Court, New Delhi

27. Sh. Dinesh Mathur, A-17, Hauz Khas, New Delhi

28. Sh. S.K. Aggarwal, Standing Counsel, (Gen.), Govt. of N.CT. of Delhi, New Delhi.

The Registrar enlightened the House with his remarks on the need to organise the workshop and invited Hon'ble Ms. Justice Usha Mehra to take over from him and address the House. The workshop/seminar was presided over by Hon'ble Mr. Justice Reddy, Chairman, Law Commission. Hon'ble Ms. Justice Usha Mehra laid stress on the importance of the workshop and need to make amendments in the Criminal Procedure Code. Her Lordship also talked about the scenario of Crime and Criminal Laws in the post-independence era.

Her Lordship also suggested some remedies to the problems coming in the way of justice delivery apparatus. Hon'ble Mr. Justice M.J. Rao, Chief Justice, Delhi High Court also addressed the participants and apprised the House with the reforms in the Criminal Laws which are required in the fast changing criminal environment in the country. Hon'ble Mr. Justice Reddy, Chairman, Law Commission spoke on the necessity of organising the workshop. His Lordship also emphasised on the uniformity, in the justice delivery apparatus.



The Code of Criminal Procedure, 1973 Back




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