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Report No. 152

4.5. U.N. Convention against Torture and other Cruel, Inhuman or Degrading Treatment or Punishment, 1984.-

The U.N. Convention against torture and other cruel, inhuman or degrading treatment or punishment of 1984, came into force on 26th June, 1987. The Convention comprises 33 Articles divided into three parts. Part I of the Convention defines torture, prohibits acts of torture and allied concepts and obliges State parties to the Convention to ensure that all acts of torture are punished. Part II provides for the machinery for the enforcement of the above prohibition. Part III relates to formal matters.



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