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Report No. 113

4.4. Analysis.-

It may be mentioned that the comments (all favouring the proposal) are as under:-

(a) State Government of Orissa;1

(b) Three senior Police Officers2, namely,

(i) the Inspector-General of Police, Crime, Punjab,

(ii) the Deputy Inspector-General of Police, C.I.D., Manipur, and

(iii) the Director-General and Inspector-General of Police Karnataka; [The D.I.G., C.I.D. Manipur has, in his letter to the Commission added that the Legal cell of the Department was itself considering the question of moving the Government for such an amendment].

(c) An Advocate from Muzaffarnagar, U.P.3,

(d) Editor of the Hindi Weekly Samachar-Sausriti, Kanpur (U.P.)4,

(e) A social worker from Kolar District, Karnataka5,

(f) Several private individuals, who have not only welcomed the proposal for amendment, but also narrated several incidents of torture by the police within their knowledge6.

1. Law Commission File No. F 2(4)/85L.C., (S. No. 51-letter of 12 July, 1985).

2. Law Commission File No. F. 2(4)/85-L.C., (S. No. 38) and (S. No. 40) and (S. No. 55- letter dated 24-6-1985).

3. Law Commission File No. F.2(4)85-L.C., (S. No. 36).

4. Law Commission File No. F.2 (4) 85-L.C., (S. No. 49).

5. Law Commission File No. F.2(4)85-L.C., (S. No. 54-letter in Kannada, dated 11-7-1985).

6. Law Commission File No. F.2(4) 85-L.C., (S. Nos. 33, 37, 39, 41, 42).



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