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Report No. 117

II. Criminal

(a) Putting in of challans/filing of private complaints and their registration.

(b) Bail/Remand work.

(c) Procedure of issuing notices, summons and warrants, their services on the accused/respondent and the agency responsible for service.

(d) Framing of charge, essentials therefor and the necessity for hearing both the sides for the purpose.

(e) Recording of plea of guilty/non-guilty.

(f) Maintenance of diary and finding cases for evidence.

(g) Prosecution/complainant's evidence.

(h) Examination of the accused under section 313 of the Cr. P.C. its significance and mode.

(i) Defence List, its scrutiny and recording of defence.

(j) The need/necessity of summoning and the procedure for recording evidence of court witnesses where necessary in particular cases.

(k) Avoidance of avoidable adjournments in hearing of cases and arguments and the practical method for securing attendance of witnesses.

(1) Cutting down of delays and preventing misuse or abuse of procedural laws.

(m) Hearing arguments.

(n) Judgement.

(o) Court Registers-their maintenance and scrutiny.



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