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Report No. 152

Chapter 14

Recommendations

14.1. In the light of the discussions made in the earlier Chapters of this Report, the Commission is of the opinion that it is essential to make appropriate provisions in the Indian Penal Code, 1860, the Code of Criminal Procedure, 1973, and the Indian Evidence Act, 1872 to foreclose torture in custody by public servants and to protect the interest of the victims of custodial crimes. The proposed amendment in the relevant enactments have already been discussed in the preceding Chapters of the Report but for convenience a draft of the proposed amendments is being set out hereinafter.



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