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Report No. 64

6.41. Section 21 (9A)-Suggestion for power to transfer inmates accepted.-

It has been suggested1, that in section 21, a provision should be added whereby the State Government or an authority authorised by it in this behalf may, subject to any rules that may be made in this behalf, transfer an inmate of a protective home to a corrective institution or vice versa; the person transferred should not be required to stay in the institution to which she is transferred, for a period longer than she was required to stay in the institution from which she is transferred.

1. Suggestion of the Central Bureau of Correctional Services.

6.42. The suggestion may be accepted in principle, as providing a useful procedure.



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