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

Report No. 87

5.15. Other minor changes in section 3.-

While the amendments recommended above would expand the scope of section1, a few other minor changes are also required in the section. In clause (b), in place of the present reference to the Code of Criminal Procedure, 1898, reference to the provisions in the Code of 1973 should be substituted. Further, in the last line, after the words "if so required", the words "by a police officer" should be added, for the sake of precision2.

1. Compare section 4.

2. Under section 18, Dangerous Drugs Act, security for abstaining from the commission of certain offences can be required.



Identification of Prisoners Act, 1920 Back




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