AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 84

5.19. Risks attendant on acceptance of the suggestion.-

It may be that the idea behind the suggestion is to keep a watch on the working of the courts, the judges and the lawyers and to prevent them from straying away from the path of justice. If that be so, the suggestion is one down-grading the present judicial system, the judges and lawyers and expressing a lack of faith and confidence in them. It is not known whether the suggestion has been made with the ideology of a judiciary under 'popular control'. It is all right to say that the intervention of third parties is necessary in the public interest. This sounds good so far as the words go.

The interests of the prosecution and the accused in a criminal case are well protected by their relations, lawyers and the court. But an utter stranger seeking intervention in a criminal trial cannot have any joint or common interest with the accused or the person aggrieved in a criminal case. A body of persons cannot claim to have this joint or common interest merely because it is an organised body interested in criminal matters.



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




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys