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Report No. 78

Chapter 3

Expeditious Disposal of Cases

3.1. Earlier Report.-

Besides recommendations which pertain to the law relating to bail, there are certain measures which should be taken up for reforming the present system relating to under-trial prisoners. A matter of the greatest importance to which we would like the highest priority to be given is the reduction of delay and arrears in trial courts. In this context, we would like to draw attention to our Report on the subject which we have already forwarded to Government1 Some of the recommendations made in that Report are concerned with criminal courts. If the problem of under-trial prisoners is to be solved to any appreciable extent, implementation of those recommendations should be regarded as a measure of the first importance.

1. Law Commission of India, 77th Report (Delay and Arrears in Trial Courts).



Congestion of under trial Prisoners in Jails Back




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