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Report No. 243

Shri Thomas Pallickparampil, District Judge, Keral.-

Do not make offence bailable but make it compoundable. Interrogation without arrest will be ideal situation. LSA may be assigned better and extensive role. Pre-litigation adalats ought to be organized. However, LSAs should not be constrained to coordinate with Police Stations. Need for specially trained senior woman police officer in CWC.



Section 498-A of the Indian Penal Code Back




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