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Report No. 177

3.4 Representatives of registered NGOs to be entitled to visit police stations.-

A common complaint often heard in this connection is that quite often a person is detained in Police custody without registering the crime and without making any record of such detention/arrest. Persons are kept for number of days in such unlawful custody and quite often subjected to ill-treatment and third-degree methods.

To check this illegal practice, there should be a specific provision in the Code of Criminal Procedure creating an obligation upon the officer in-charge of the Police Station to permit representatives of registered non-government organizations to visit the Police Station at any time of their choice to check and ensure that no persons are kept in the Police Stations without keeping a record of such arrest and to ensure further that the provisions of the Constitution and the Code of Criminal Procedure are being observed. For this purpose a procedure must be devised for registration of genuine NGOs and a record must be kept of their representatives.



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