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Report No. 177

1.13.1 Uttar Pradesh

According to the letter of Shri Hakim Singh, Headquarters, DGP (UP) dated 7.9.1999, the relevant particulars for the State of UP for the year 1998 are to the following effect:

1(a) Total number of persons arrested (No. of persons 1,73,634 arrested under substantive offences)

1(b) Total number of persons who surrendered in 1,25,268 various courts (substantive offences)

2. Total number of persons arrested under 4,79,404 preventive provisions of law

3. Out of it, total number of persons charge- 7,48,440 sheeted (substantive preventive)

4. Total number of persons dropped/released without 29,124 filing chargesheet (substantive offences only)

5. How many persons ended in convictio.- (Information not available).

6. Percentage of arrests made in relation to bailable 45.13% offences

From the above figures it appears that while the total number of persons arrested/surrendered is around three lakhs, the number of persons arrested under "preventive provisions of law" is as high as 4,79,404. Obviously, the preventive provisions mean the provisions like sections 151, 109 and 110 CrPC and similar other provisions in local police enactments, if any. Another disturbing feature is the percentage of arrests made in relation to bailable offences. It is as high as 45.13%.



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