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Report No. 132

Advocates

1. B.V. Nagarathna, Bangalore

2. Ashok D. Shah, Ahmedabad.

3. Jeevan K. Mittal, Delhi

4. Ashok Boghani, Bombay.

5. Ramesh Nayak, Bombay

6. Geeta Luthra & Pinky Anand, Delhi

7. Ruma Pal, Calcutta

8. P.K. Ghosh, Calcutta

9. Krishnakant Vakharia, Ahmedabad.

10. Seita Vaidyalingam, Delhi

11. S.K. Jain, Khurja.

12. Khurshid Ali, Hyderabad.

13. Kusuma Mantur, Dhanbad,

14. V. Kulkarni, Dhanbad.

15. Rona Swamy, Delhi.

16. N. Nosulla Sharif, Bangalore.

17. Rama Arora, Delhi.

18. Mridula Roy, Delhi.

19. Dr. Kajali Dhar, Calcutta

20. Manjusri Datta, Calcutta

21. Sipra Mazumdar, Calcutta

22. Ajiya Mitra, Calcutta

23. Shyamala Pappu, Delhi

24. Dr. Asati Goswami, Calcutta



Need for Amendment of the Provisions of Chapter IX of the Code of Criminal Procedure, 1973 in order to Ameliorate the hardship and mitigate the distress of Neglected Women, Children and Parents Back




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