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Report No. 84

1.9. Steps to be taken to avoid suspicion of harassment.-

In the views expressed by the representatives of several women's organisations with whom we were able to hold discussions, great emphasis has been placed on the need to take adequate precautions for the protection of women who, being the victims of rape, are required to make their statements to the police for the purposes of investigation. There seems to be a strong feeling that the present arrangements are not adequate and do not ensure that no opportunities arise for complaints against male police officers of harassment or molestation of such women.

This feeling is universal and intense. We are aware that the matter is primarily one which should be, and can effectively be, dealt with by appropriate executive steps, and it may not be practicable to hedge in the functioning of the police with too many restrictions. Nevertheless, we consider it proper to make certain recommendations for an amendment of the law in order to safeguard the legitimate interests of such women-being amendments which, we hope, will not unduly hamper the efficient functioning of the police force.



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




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