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Report No. 84

Chapter 8

Conclusion

8.1. Effect of our proposals.-

We have come to the end of the task committed to us. We believe that we have made proposals to secure that no person who has committed rape escapes punishment, that women who become victims of rape are not harassed during the course of investigation and trial in the Court and that the trial of persons charged with rape is speeded up, to ensure that the police discharge efficiently and promptly the manifold and complex problems that confront them in rape cases, and to assure the free movement of women by giving them protection when they move cut, as also to the inmates of women's lodgings and hostels.



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




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