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Report No. 273

Chapter - V

Judicial Response to Custodial Deaths & Violence

5.1 The issues of fake encounters; illegal, unjustified and unwarranted arrests without any valid ground; eliciting confession from innocent persons for offences which they have never committed, by way of custodial violence; etc., have always been subject matters of consideration by the Indian courts.



Implementation of United Nations Convention against Torture and other Cruel, Inhuman and Degrading Treatment or Punishment through Legislation Back




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