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Report No. 78

Chapter 8

Arrangements for Detention

8.1. Separate arrangements for detention of under-trial prisoners.-

We would also like to make a few observations as to the place of detention of under-trial prisoners. Under-trial prisoners are, at present, housed in the same building as convicts. In our opinion, under-trial prisoners should not be sent to jails with convicts. The evils of contamination are too well known to require emphasis.1

The induction of a large population of under-trial prisoners in a building essentially meant for convicts, is, in the very nature of things, undesirable. Despite all the precautions that may be taken, the contact between, and the intermingling of, under-trial prisoners and convicts cannot be avoided if both are inmates of the same building. Such contact has the most deleterious effect on the under-trial prisoners. Even if some of them are ultimately acquitted, their association with the convicts some of whom are hardened criminals, leaves a bad trail on their mind.

1. Para. 1.2, supra.



Congestion of under trial Prisoners in Jails Back




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