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Report No. 155

Narcotic Drugs and Psychotropic Substances Act, 1985

Chapter I

Introduction

1.1. Administration of Criminal Justice System.-

With the evolution of mankind from primitive stage to the stage of social welfare state, the administration of criminal law has assumed great importance. As long as the human beings were "God-fearing" and had faith that their actions were being watched by the "ALMIGHTY" the need for the administration of criminal justice was not felt. However, with the passage of time and the people becoming more materialistic, a section of the society consisting of misguided and disgruntled human beings lost faith in the "ALMIGHTY" and started thinking that their actions could not be seen by anybody.

These misguided persons indulged in criminal activities which led to the necessity for administration of criminal justice. In addition, the activities to be termed as "criminal activities" have also undergone change with the passage of time. What was regarded not harmful fifty years ago has become the greatest evil of the day in view of changed circumstances, new researches, new thinking and modern way of life.



Drugs and Psychotropic Substances Act, 1985 Back




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