AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 152

Chapter 3

Constitutional and Statutory Provisions

3.1. Introduction.-

The legal framework in India, both constitutional and statutory contain provisions relating to custodial torture and other crimes in custody. The substantive law (Indian Penal Code) provides for punishment of a person causing injury, torture or death on the body of a person in custody. The procedural law (Criminal Procedure Code and Evidence Act) contains several provisions safeguarding the fundamental rights and interest of a person in custody. The constitutional and the relevant statutory provisions on the subject have been supplemented by the significant judicial pronouncements.



Custodial Crimes Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys