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Report No. 152

2.6. Medical Examination.-

Allegations about the perpetration of violence by an officer having custody have to be proved by concrete evidence. Eye witness testimony in such cases would very rarely be available. But, in general, medical evidence would furnish a very satisfactory material in this regard, provided it is available. To ensure that such evidence is available, medical examination of the alleged victim of custodial violence could be the best device. This postulates, inter alia, that such examination is adequately provided for in the law, which is not the case at present. This aspect will therefore receive attention at the appropriate place.



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