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Report No. 152

3.22. Section 160: Attendance of witnesses.-

An important provision in the area of police powers is contained in section 160(1) of the Code, reading as under:-

"160. Police officer's power to require attendance of witnesses.-(1) Any police officer making an investigation under this Chapter may, by order in writing, require the attendance before himself of any person being within the limits of his own or any adjoining station who, from the information given or otherwise, appears to be acquainted with the facts and circumstances of the case; and such person shall attend as required:

Provided that no male person under the age of fifteen years or woman shall be required to attend at any place other than the place in which such male person or woman resides."

This section is of particular importance, in view of the express prohibition, contained in the proviso, against summoning of woman of any age and males less than fifteen years at a place other than their place of residence. The legislative seems to have taken note of the possibility of abuse of authority if the section is not complied with.



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