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Report No. 84

3.25. Amendment of section 160 recommended by insertion of sub¬section (8).-

In view of what is stated above, we would recommend the insertion of the following provision-say as a new sub-section--in section 160 of the Code of Criminal Procedure, 1973:

"(8) Where, under this Chapter, the statement of a male person under the age of fifteen years or of a woman is recorded by a male police officer, either as first information of an offence or in the course of an investigation into an offence, a relative or friend of such male person or woman, and also a person authorised by such organisation interested in the welfare of women or children as is recognised in this behalf by the State Government by notification in the official gazette, shall be allowed to remain present throughout the period during which the statement is being recorded."1

1. For sub-sections (3) to (7) to be inserted in section 160, see para. 3.15, supra.



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