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Report No. 152

4.11. Victims.-

On 29th November, 1985, the United Nations adopted a Resolution to ensure justice for the victims of crime and abuse of power. The General Assembly of the United Nations adopted the Carcass Resolution 'Declaration on Basic Principles of Justice for Victims of Crime and abuse of Power'. This Declaration defines 'victims of crime' and requires the member States to establish judicial and administrative mechanisms to enable the victims to obtain redress, formal or informal, in procedures that are expedient, fair, inexpensive and accessible.

The Declaration further obligates the member States to make laws providing for restitution and payment of compensation to the victims of crime and abuse of power. Article 12 of the Declaration of 1985 obligates the member States to provide financial compensation to victims of crime. Article 19 requires the States to incorporate, into the national laws, norms prescribing the abuse of power and providing remedies to victims of such abuse. Such remedies should include restitution and compensation and necessary material, medical, psychological and social assistance in support.



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