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Report No. 152

5.9. Duty of Magistrate.-

In the same Judgment (Joginder Kumar), in paragraph 27, the Supreme Court directed that it shall be the duty of the Magistrate before whom the arrested person is produced, to satisfy himself that the requirements set out in the preceding paragraph have been complied with. As per paragraph 28 of the judgment, the above requirements must be followed till legal provisions are made in this behalf and it was further clarified that these requirements are in addition to the rights of arrested persons found in various police manuals.



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