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Report No. 154

During the Trial

1. Non-appearance of the accused.

2. Non-production of the accused from jail.

3. Copies of the documents not ready/not supplied.

4. Non-appearance of the witness after service.

5. Witness not served/summons not issued or not returned by police station.

6. Non-production of case property.

7. Non-availability of the Defence Counsel.

8. Non-preparedness of the Defence Counsel.

9. Non-appearance of the Prosecutor.

10. Non-preparedness of Prosecutor.

11. Presiding Officer on leave.

12. No time left/Court busy with other case.

13. The day of hearing declared a holiday.

14. Judgment/Order not ready.

15. Stage completed (hence, adjourned for next stage).

16. Listed for miscellaneous work, therefore, adjourned.



The Code of Criminal Procedure, 1973 Back




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