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Report No. 40

41. Schedule.- The forms given in the two Schedules should be revised so that the prisoner may obtain before-hand an idea of the purpose for which he is being taken to the criminal court, whether it be for answering to a criminal charge or for giving evidence in a case. The officer in charge of the prison should be required to give the prisoner a copy of the order.



Law relating to Attendance of Prisoners in Courts Back




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