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Report No. 84

5.20. Peculiar features of a case relating to rape.-

It must be remembered that in cases relating to rape, where the raped woman belongs to one caste or community or group and the accused belongs to any other caste or community, the feelings between the two parties run high. It is easy to see that if, in such cases third parties claiming to be interested in the woman raped or in the accused are allowed to intervene, the proceedings in the Court will be reduced to a trial of the accused by the public and the Court will be turned into a forum for a class or caste or communal warfare. The trial will thus become a farcical one, prejudicing one party or the other. We have, therefore, no hesitation in refusing to accept the suggestion.



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




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