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Report No. 154

32. Role of investigating agencies-Investigation of cognizable offences: Amendment of section 156

In order to avoid inordinate delays in the investigation of serious offences punishable with sentence for seven years and above, it is felt that the police in the State should be divided into two agencies (1) State Investigation Force and (2) State LaW & Order Force and that the investigating force should not be used for other duties. To achieve the same do you agree that under sub-section (1) of section 156 the words "in every police station there shall be a separate officer in the rank of Station House Officer to investigate cognizable cases punishable with sentence for seven years and above" shall be inserted?



The Code of Criminal Procedure, 1973 Back




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