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Report No. 239

B. Strengthening criminal courts' infrastructure & upgrading facilities therein:

1. Properly designed Court Complexes:

It is essential that a standardized design of the criminal court complex be prescribed by the High Court which shall inter alia take care of separate rooms for witnesses, undertrial prisoners, Police personnel, advocates and prosecutors and shall provide for sufficient number of washrooms and filtered drinking water facilities.



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




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