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Report No. 239

Amendment to Section 483 Cr.P.C:

The existing provision may be substituted by the following:

[1] Every High Court shall so exercise its superintendence over

[a] all courts subordinate to it under this Code, and

[b] courts from whose orders or judgments appeals or revision lie to the High Court, so as to ensure expeditious and proper disposal of cases by such courts.

[2] The Public Prosecutor, the complainant or any other person on behalf of the victim/injured or deceased may apply to the High Court seeking exercise of the above-said power of superintendence.



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




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