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Report No. 84

5.11. Anonymity at the stage of investigation.-

We have considered the question of anonymity under two heads

(i) anonymity of the victim and the accused at the stage of investigation and before the trial commences;

(ii) anonymity of the victim and the accused as regards proceedings in Court at the trial stage.

As regards the stage of investigation, we do not propose to make any recommendations for statutory amendment or for the enactment of separate legislation. Though we do appreciate that the victim and the members of her family find it embarrassing that the name of the victim is given publicity, we would leave the matter to the good sense of the journalistic profession-and to such provisions of the existing law as may be applicable.



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