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Report No. 77

Q. 57. Whether old position should be restored.-

If, in your view, the procedure in the Code of 1973 in regard to sessions cases is not an improvement-

(a) should the pre-1973 position be restored, by adopting section 207A of the Code of 1898 as inserted in 1955 and by making suitable modification in various sections of the Code of 1973; or

(b) should the pre-1955 position be restored, by adopting sections 207 et seq of the Code of 1898 as they stood before 1955; or

(c) is it, in your opinion, yet too early to judge the effect of the change made by the Code of 1973?



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