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Report No. 152

5.10. Reasons for arrest.-

In Joginder Singh's case, paragraph 29, the Supreme Court, while clarifying that these requirements are not exhaustive, directed the Directors Generals of Police of all the States in India to issue necessary instructions requiring due observance of requirements. "In addition, departmental instructions have also to be issued that a police officer making an arrest must also record in the case diary the reasons for making the arrest."



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