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Report No. 141

Need for Amending the Law as Regards Power of Courts to Restore Criminal Revisional Applications and Criminal Cases Dismissed for Default in Appearance

Chapter I

Introductory

1.1.1. Perspective of the Report.-

Likely injustice in the course of administration of criminal justice resulting from the extant position of law in two situations is sought to be foreclosed by recommending appropriate amendments in the existing law.



Need for amending the Law as regards to the Power of Courts to Restore Criminal Revision Applications and Criminal cases dismissed for Default in Appearance Back




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