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Report No. 152

7.5. Comments on the Working Paper.-

We may mention at this stage that along with our Working Paper we had invited views on the question as to whether there should be a provision for compulsory medical examination of accused in every case of arrest or during interrogation. There has been a mixed response to the question. Majority of the police officers and some of the lawyers do not consider it necessary.

However, a senior police officer and some other persons are of the opinion that there is necessity to provide for compulsory medical examination especially in cases of custodial crimes. Some of the responses suggest compulsory medical examination of a person immediately on his arrest and before interrogation. We are unable to accept this suggestion, as it will delay investigation.



Custodial Crimes Back




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