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Report No. 152

Chapter 12

Compensation

12.1. Introduction.-

As has been indicated in one of the earlier Chapters, legal action in regard to custodial crimes could be preventive, investigatory, punitive or remedial. In the present Chapter, we propose to deal with the remedy in the shape of compensation to be awarded to the victim of a custodial crime or (in the case of his death) to his dependants.



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