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Report No. 154

14. Intimation of Arrest of Accused: section 50A

Do you agree that a new section 50A on the following lines as laid down under clause 8 of the Code of Criminal Procedure (Amendment) Bill, 1994 and as recommended by the Law Commission in its 152nd Report on "Custodial Crimes" should be inserted, namely:

"50A. Every police officer or other person making any arrest under this Code shall forthwith give the information regarding such arrest and the place where the arrested person is being held to such person as may be nominated by the arrested person for the purpose of giving such information and shall make a record thereof"?



The Code of Criminal Procedure, 1973 Back




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