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Report No. 84

3.24. Recommendation to amend section 160, Cr. P.C.-

However, in our view, it would be useful to provide that a female social worker should be allowed to be present whenever the victim of rape is interrogated by the police. We recommend that in section 160 of the Code of Criminal Procedure, 1973, a suitable amendment should be made for the purpose. The social worker must belong to an organisation recognised by the State Government.



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




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