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Report No. 152

Chapter 9

Inquiries and Inquests into Death

9.1. Introduction.-

We propose, in this chapter, to deal very briefly with the present legal framework as to inquiries and inquests into cases of suspicious deaths.

9.2. Role of the police.-

By section 174 of the Code of Criminal Procedure, 1973, in case of the suicide, death by accident or death under circumstances raising a reasonable suspicion of an offence, the police officer in charge of a police station or some other empowered officer must intimate the fact to the nearest executive magistrate empowered to hold inquests and to proceed to the place and investigate. In certain cases involving death of a woman and also where there is a doubt regarding the cause of death, section 174(3) of the Code makes a special provision. Section 175 confers on the police officer power to summon persons as witnesses.



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