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Report No. 84

3.34. Conferment of Magisterial and Police powers on women.-

It has also been suggested that certain Magisterial powers and limited police powers may be conferred on educated and respected ladies in villages nearby, like social workers or school teachers. It has been suggested1 that suitable amendments may be made in the Code of Criminal Procedure in this behalf. We would leave this matter for appropriate action by the authorities competent to appoint Magistrates. Conferment of police powers on ladies, however, does not appear to be practicable. The question of associating social workers with investigation has already been dealt with.2

1. See also paras. 3.22 and 3.23, supra.

1. Para. 3.25, supra.



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