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Report No. 187

Objects:

The objects of this discussion paper are (a) the method of execution of the death sentence; (b) the process of elimination of difference in judicial opinion among the Judges of the Supreme Court in passing sentence of death; and (c) to see the need to provide the right to appeal to the Supreme Court to the accused and death sentence matters.



Mode of Execution of Death Sentence and Incidental Matters Back




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