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Report No. 84

3.18. Recommendation to revise section 160(1), proviso, Cr. P.C.-

Accordingly, we recommend that section 160(1), proviso of the Code of Criminal Procedure, should be revised as under:-

To be substituted for section 160(1), proviso, Code of Criminal Procedure:

"Provided that no male person under the age of fifteen years or woman shall be required to attend at any place other than his or her dwelling place."



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