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Report No. 84

8.2. Changes whether going for enough or too far.-

There may be some who feel that the changes recommended by us are likely to be for the worse. Such persons are too complacent for our taste. There may be still others, who may regard our recommendations as nothing more than an attempt to patch-up the system of criminal justice, which, according to them, is so defective as to be beyond redemption. We do not delude ourselves into thinking that our proposals will bring into the investigation and trial of cases of rape a state of perfection. Sometimes one's best endeavours go away. What we have attempted is to strike a balance between the interests of the accused and those of the victim in a case relating to rape, and thus to protect the interests of the society.



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




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