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Report No. 84

3.30. Penal sanctions needed.-

The provision of the Code of Criminal Procedure quoted above, however, is not of a penal character, though, no doubt, when the matter is reported to the Superintendent of Police thereunder, a departmental action can be taken. We have, therefore, examined the question whether there is need for any penal sanction and, if so, whether the present law is adequate in this regard. In our opinion, and having particular regard to the fact that we have been given to understand during our oral discussions that administrative action does not prove very effective, prima facie there is need for a suitable penalty.



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