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Report No. 273

(i) Obligation of States

2.6 The States which are party to this Convention are required to take the following steps:

  • Take actions to prevent torture by criminalising such acts by enacting domestic laws and regulations and to make provisions to respect human rights of the alleged victim and the accused.
  • The torture should be outlawed and 'higher orders' or exceptional circumstances' should not be permitted to be used as an excuse for committing torture.


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




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