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Report No. 243

7. Law Department, Govt. of Goa

Make it compoundable with the permission of court. Make it bailable only for husband's relatives not staying with him. Otherwise, it should remain non-bailable.

The police, on receiving the complaint under section 498-A of IPC, is required to find out whether there is any prima facie case reflected in the complaint. No immediate arrest should be made but if alleged offence is a grave /en only immediate arrest and custodial interrogation of husband and his relatives named in the FIR could be made. Investigation is to be completed in three months. Efforts should be made by police first to send the parties for conciliation / settlement by the appropriate authority appointed under the "Protection of Women from Domestic Violence Act, 2005."

The conciliators / mediators or professional counsellors (who may be part of NGOs) or the friends or elders known to both the marital parties; lady and men lawyers only who volunteer to act in such matters or District Legal Service Authority may be invited in conciliation/counseling process. There is need for coordination between LSAs and the Police Station. It is desirable to have a separate CWC in every District to deal exclusively with such cases. Women police Cell should be headed by a Lady DySP,



Section 498-A of the Indian Penal Code Back




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