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Report No. 206

Chapter II

Appointment of Coroners

3. (1) Within the local limits of each district of a State and also for every Union Territory, there shall be a Coroner.

Provided that one Coroner may be appointed for more than one district by the concerned State Government.

4. Every such officer shall be appointed and may be suspended or removed by the State Government.

5. Every Coroner shall be deemed a public servant within the meaning of the Indian Penal Code.

6. There shall be a separate cadre of Coroners in each State. The Coroners shall be appointed by the State Government in accordance with the Rules laying down their qualifications, method of recruitment, terms and conditions of their service including their salaries and allowances payable by the concerned State and every such coroner will be a whole time employee of the State concerned. Services of the Coroners would be available during all times of a day throughout.



Proposal for Enactment of New Coroners Act Applicable to the whole of India Back




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