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Report No. 152

Chapter 13

Organization of the Police

13.1. Introduction.-

In the earlier chapters, we have referred to the various aspects of the custodial crimes arising out of abuse of power by the police and other public officers. The police is in the dock, day in and day out, it has to face mounting severe public criticism. The allegations of incompetence, corruption, ruthlessness, violation of human rights, communalization, unlawful and partisan behaviour are often made against the police. But one should not have the feeling that all policemen are 'blood-thirsty hounds.'

The police is in an essential organisation being part of the Executive to maintain law and order and to prevent crimes. The police is a necessity for a civilized society. The citizens look to the police for security and protection and it has served the society well. Unfortunately, due to various factors, the police in India has not been able to play its effective role in people's service. It is proposed to deal in this chapter certain matters concerning police organization.

Of course, this report is not on the organisation of police force, but we consider it necessary to refer to some of the factors which are responsible for the malpractices connected with investigation of crimes, as in our opinion, unless those factors are removed the police as a whole will continue to suffer with the maladies and it would be difficult for it to transform itself into an instrument of service to the people.



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