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Report No. 154

44. Insertion of new sub-section 3A in section 173

Do you agree that the following new sub-section (3A) be added to section 173 to-

(i) enable the police to take note of the desire of the parties to compound offences compoundable under section 320 at any stage of investigation even at the stage of investigation.

(ii) to help quicker disposal of cases of compoundable category and to reduce the work load of the police.

(iii) whether a specific time limit of three months for completion of the investigation in respect of the offences under section 176 be incorporated?



The Code of Criminal Procedure, 1973 Back




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