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Report No. 187

"Paragraph 848 Cell to be examine.- Every cell in which any convict who is under sentence of death, is at any time to be confined shall, before such convict is placed in it, be examined by the Deputy Superintendent, or other officer appointed in that behalf, who shall satisfy himself that it is secure and contains no article of any kind which the prisoner could by any possibility use as a weapon of offence or as an 24instrument with which to commit suicide, or which it is, in the opinion of the Superintendent, inexpedient to permit to remain in such cell."

The Manual also describes various restrictions pertaining to the use of the apparels etc. Paragraph 851 provides that the condemned prisoner shall not be provided Munj mat or bhabbar mat. This clause is intended to avoid presence of any substance which can be used by the prisoner as instrument for committing suicide.



Mode of Execution of Death Sentence and Incidental Matters Back




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