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Report No. 152

4.10. Other acts of cruelty.-

Article 16 of the UN Convention, (1984) provides that each State Party shall undertake to prevent, in any territory under its jurisdiction, other acts of cruel, inhuman or degrading treatment or punishment which do not amount to torture, as defined in Article 1, when such acts are the result of acquiescence of a public official or other person acting in an official capacity. In particular, the obligations contained in Articles 10, 11, 12 and 13 shall apply, with the substitution (for reference to torture); of references to other forms of cruel, inhuman or degrading treatment or punishment.



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