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Report No. 152

2.4. Officers other than the police.-

At this stage, we may like to make it clear that the power of arrest is not given only to police officers. In our statutory framework, this power is conferred on many other officers as well. Whatever be the technical view, they are also, in substance, persons in authority, like police officers. It is possible that in the ensuing paragraphs of this export, for brevity and convenience, the expression used is "police officer" or "the police". But (unless the context otherwise demands) the discussion would apply mutatis mutandis to officers other than the police officers, who are entrusted with the duty of law enforcement and who have power of arrest and of keeping persons in custody.



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