AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 239

(d) Charge-sheets by CDs:

All charge sheets should be required to be submitted in electronic form on a non-re-writable compact disc wherever such facility exists. A suitable amendment to S. 173 can be thought of for this purpose. Police can be required to submit as many CDs as the number of accused figuring in the charge sheets. This will reduce considerable delays that take place in the cases triable by Court of Sessions.



Expeditious Investigation and Trial of Criminal Cases against Influential Public Personalities Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys