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Report No. 113

4.6. Additional suggestions received examination.-

In some of the comments received on the Working Paper, a suggestion has been made that every accused person, on arrest, should be got medically examined and injuries, it any, on his person should be noted. This point has been elaborated particularly by the Director-General and Inspector-General of Police, Karnataka, who has, after referring to sections 53-54 of the Code of Criminal Procedure, 1973, suggested that in every case where a person arrested by the police has injuries on his person, the police must get him1 medically examined. He has further added that the proposed provision should apply even where the "custody" is illegal and that every person arrested or taken charge of by the police must have the right to get himself medically examined by the police and that section 53, Cr. P.C. should be amended for the purpose. We shall revert to this point later2.

1. Law Commission File No. F.2(4)85-L.C., (S. No. 55-letter dated 24th June, 1985 from Director-General and Inspector-General of Police, Karnataka).

2. Para. 5.4, infra.



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