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Report No. 84

3.2. Instructions issued by Ministry of Home Affairs.-

The letter of reference1 requests us to go through the instructions issued by the Government of India in the Ministry of Home Affairs on the subject of arrest and interrogation of women and to consider the question whether any of them could be placed on a statutory footing. We have carefully gone through all the instructions, and we feel that while some of them can appropriately and conveniently be in the form of executive and administrative directions, the others should be placed on a statutory footing as rules and regulations under the Police Act.

1. Chapter 1, supra.



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