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Report No. 84

VIII. Police Report to be Accompanied by Medical Reports

3.26. Section 173(5), Cr. P.C.-

Report of a police officer to be accompanied with certain documents.-The process of investigation generally culminates in the report of a police officer. The report of a police officer on which a Magistrate usually takes cognisance is the subject-matter of section 173 of the Code of Criminal Procedure. Alongwith such report, certain documents are to be forwarded as provided in sub-section (5) of that section, quoted below:-

"173. (5) When such report is in respect of a case to which section 170 applies, the police officer shall forward to the Magistrate along with the report-

(a) all documents or relevant extracts thereof on which the prosecution proposes to rely other than those already sent to the Magistrate during investigation;

(b) the statements recorded under section 161 of all the persons whom the prosecution proposes to examine as its witnesses."1

1. For other points concerned with medical reports, see Chapter 4, infra.



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