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Report No. 48

30. Proposal to take away powers of revision against interlocutory orders.-

The Bill1 has a proposal to take away the powers of revision against interlocutory orders. No such amendment was recommended by the previous Commission2. We consider this change made in the Bill to be desirable one, and in general, we agree with the reasons given3 in the Statement of Objects and Reasons in support thereof. We may also add that the power of the High Court under Article 227 of the Constitution remains unaffected, and where the interlocutory order is important enough to justify intervention by the High Court, the constitutional provision can be invoked.

1. Cr. P.C. Bill, Clause 407.

2. 41st Report, Vol. 1, para. 32.8.

3. Cr. P.C. Bill, Statement of Objects and Reasons, page 253, discussion relating to clauses 407 to 415.



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