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Report No. 156

Annexure VIII

Proceedings of the National Seminar on "Criminal Justice in India" Held at Vigyan Bhavan, New Delhi, on February 22-23, 1997

On February 22 and 23, 1997, National Seminar on "Criminal Justice in India" [with special reference to the Indian Penal Code (Amendment) Bill, 19781 was held at Vigyan Bhavan, New Delhi. Four Sessions i.e. Working Session I, Working Session II, Working Session III and Working Session IV were devoted to Indian Penal Code with special reference to I.P.C. (Amendment) Bill, 1978. Vth and VIth Sessions were devoted to:

(i) Evidence Act and Burden of Proof, and

(ii) Mode of search and seizure of Narcotics under NDPS Act (sections 42-53 in NDPS Act), respectively.

The seminar was inaugurated by Hon'ble Mr. Justice J.S. Verma, Judge, Supreme Court of India. It was presided over by Shri Ramakant D. Khalap, Hon'ble Minister of State for Law & Justice.

In his presidential address, the Law Minister regretted that though judicial reforms were very much on the agenda of the government and it had made tall promises in this regard, it had become difficult to redeem that assurance. He sought the evolution of new ways to book a new class of offenders who had emerged with the change in the country's scenario, following the implementation of the liberation policy. He called such offender "intellectual wizards" who might affect the country more than the common criminals.

In his inaugural address, Mr. Justice Verma said, if an agency or organ of the State had responsibility towards the citizens, judges too had equal responsibility and it was imperative for the Apex Court to act under Article 32 of the Constitution in aid of citizens rights.

Mr. K.T.S. Tulsi, Sr. Advocate emphasised that limitations should be removed in seeking truth in the dispensing of administration of justice.



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