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Report No. 154

9.2 Arrears Committee of 1949.-

In 1949, a High Courts Arrears Committee was, set up by the Government of India under the Chairmanship of Mr. Justice S.R. Das, for enquiring and reporting as to the advisability of curtailing the right of appeal and revision, the extent of such curtailment, the method by which such curtailment should be effected, and other measures, if any, which should be adopted to reduce the accumulation of arrears. A number of recommendations were then made by the Committee.



The Code of Criminal Procedure, 1973 Back




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