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Report No. 152

9.5. Commission of Inquiry.-

Where the death of a person in police custody or otherwise under suspicious circumstances is regarded by the State Government as a fit subject for the appointment of a Commission of Inquiry, an order for the constitution of such a Commission is made under the Commissions of Inquiry Act, 1952.1

1. See Report of the Commission of Inquiry into the death of Sri LI. Narashimha in the Police Custody at Sanjeeva Reddy Nagar Police Station, Hyderabad on 10-7-1986, 28 Government of Andhra Pradesh (1986); Report of the Commission of Inquiry on the death of Sri T. Murlidharan at V Town Police Station, Vijayawada, on 17-9-1986 (Government of Andhra Pradesh, 1987);
Report of the Inquiry Commission on the death of Dadagula Sankuriah in the Outpost of Yelleswaram on 26-8-1985, (Government of Andhra Pradesh, 1986); Report of the Commission of Inquiry into the death of Sri Macherla Anjiah while in the Police Custody at Thungathurthi on 6-9-1986 (Government of Andhra Pradesh); A.G. Noorani Death in Police Custody, 20 Economic and Political Weekly 1161 (1985); Special Report Andhra Sadist Cops and Lock-up Deaths, The Blitz, 5 Nov., 1986, p. 10; Sri Sankar Sen's articles in The Statesman, 15th & 16th April, 1994.



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