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Report No. 206

Chapter IV

Rights and Liabilities of Coroners

29. All disbursements duly made by a Coroner for fees to medical witnesses and the like, shall be repaid to him by the State Government.

30. Every Coroner may from time to time, with the previous sanction of the State Government, appoint, by writing under his hand, a proper person to act for him as his deputy in the holding of inquests.

All inquests taken and other acts done by any such deputy, under or by virtue of any such appointment, shall be deemed to be the acts of the Coroner appointing him:

Provided that no such deputy shall act for any such Coroner except during the illness of the said Coroner, or during his absence for any lawful and reasonable cause. Every such appointment may at any time be cancelled and revoked by the Coroner by whom it was made.

31. Coroners and Deputy Coroners shall be privileged from arrest while engaged in the discharge of their official duty.

32. Any Coroner or Deputy Coroner failing to comply with the provisions of this Act, or otherwise misconducting himself in the execution of his office, shall be liable to such fine or simple imprisonment for a period not exceeding three months as the Chief Justice of the High Court, upon summary examination and proof of the failure or misconduct, thinks fit to impose.

33. The Chief Justice of the High Court may act suo motu or on the complaint of any person. However, no criminal proceedings would be initiated against any Coroner by any person or authority by reason of his failure to perform any part of his duty or for any misconduct.

34. The State Government shall have the power to make Rules in order to implement the provisions of the Act.



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




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