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

Report No. 113

Appendix

Recommendation in Respect of other Acts

Sections 53-54 of the Code of Criminal Procedure, 1973 (medical examination of the accused) should be examined in order to consider whether it should be provided that every person arrested or taken charge of by the police must on arrest be got medically examined1.

K.K. Mathew,
Chairman.

J.P. Chaturvedi,
Member.

Dr. M.B. Rao,
Member.

P.M. Bakshi,
Part-time Member.

Vepa P. Sarathi,
Part-time Member.

S. Ramaiah,
Member-Secretary.

Dated: 29th July, 1985.

1. Para. 5.4, supra.



Injuries in Police Custody Back




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