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Report No. 177

1.13.7 Orissa

In this State, the district of Khurda was selected for the purpose of study. According to the particulars furnished under the letter dated 15.1.2000, the total number of arrests for substantive offences in the said district for the year 1997 was 4,616. 73 persons were arrested under preventive provisions of law. The number of persons against whom chargesheets have been filed is stated to be 2,299. By a letter dated 1.5.2000, the DIG of Prisons, Orissa has furnished the following particulars with respect to prisoners in the State of Orissa. The total number of prisoners as on 31.3.2000 is 10,765. The total number of undertrial prisoners as on the said date is 7,823.

It is also stated that pursuant to the directions of the Supreme Court with respect to release of undertrial prisoners, 44,480 prisoners have been released on bail up to 30.11.1999.

In spite of release of a large number of accused (undertrial prisoners) pursuant to the orders of the Supreme Court, the number of undertrial prisoners is as high as 3/4th of the total number of prisoners. One can only imagine the position before the orders of the Supreme Court.



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