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Report No. 156

Issue No. 19

About insertion of new section 166A all the Judges who responded to the letter, have agreed with the proposal of Law Commission of India.

None of the State Governments who responded to our letter have replied in the affirmative.

One Advocate expressed his views in favour of the said new section.

Majority of police officers are of the view that the police in India are operating with crippling handicaps of manpower and material resources, so a proposal like this does not appear reasonable. One police officer has suggested that the State Governments may amend provisions of State Police Regulations in order to take disciplinary action against the police officers violating provisions of section 160 of Cr. P.C.

Other persons who have responded to our working paper either not replied or are silent on the issue.

Issue No. 20

Except two state governments, most of the persons who responded to the issue have replied in the affirmative about the insertion of the new section 167A.



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