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Report No. 152

4.4. Code of Conduct.-

In December 1979, a Code of Conduct for Law Enforcement Officials was adopted by the United Nations General Assembly. Article 5 of the Code prohibits law enforcement officials from inflicting, instigating or tolerating any act of torture. The United Nations Voluntary Fund for Victims of Torture, 1981 was set up pursuant to General Assembly Resolution 36/151 of 16 December, 1981 to receive voluntary contributions for distribution, through established channels of assistance, as humanitarian, legal and financial aid to persons who may have been tortured and to member of their families.



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