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Report No. 177

3.10 Custody record to be maintained at every police station.-

The law should also provide that every police station maintain a custody record (which shall be open to inspection by members of Bar and the representatives of the registered NGOs interested in Human Rights) containing the following particulars among others:

(a) name and address of the person arrested/detained;

(b) name, rank and badge number of the arresting officer and any accompanying officers;

(c) the time and date of arrest and when was the person brought to police station;

(d) reasons/grounds on which arrest was effected;

(e) was any property recovered from or at the instance of the person arrested/detained; and

(f) names of the persons (friends or relatives of the person arrested) who were informed of the arrest.

It may be clarified that the safeguards mentioned above are in addition to those required to be provided by the decision of the Supreme Court in D.K. Basu which must be given legislative recognition by making necessary amendments.



Law relating to Arrest Back




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