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Report No. 84

Rape and Allied Offences: Some Questions of Substantive Law, Procedire and Evidence

Chapter 1

Introductory

1.1. The criminal justice system and the offence of rape.-

During recent years, the impact of the criminal justice system on victims of rape and other sexual offences has received considerable attention, both in legal circles and amongst organisations and individuals connected with the welfare of women. In the field of criminology, an increasing interest is being shown in the victim and his or her position in the criminal justice system. In consequence, greater attention is now being paid to the female victim of a sexual offence. Psychologists have, for some time past, been studying the effects of rape and other sexual offences upon women or girls and their personality.



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