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

Report No. 239

Annexure (additions of certain provisions to Cr. P.C.)

(See page 24)

Amendment to Section 477 Cr.P.C.

[e] providing for supervision and monitoring towards expeditious disposal of cases pending over a long period, or such categories or classes of cases having regard to their impact on administration of Justice or public interest.

[The rules may provide both for administrative and judicial supervision.]



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