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Report No. 78

1.6. Finance Commission's Report.-

We would also like to quote certain figures given by the Finance Commission in its Report.1 The following is the relevant paragraph:

"39. We turn now to the need for additional jail capacity. The information we have received on the jail population on different dates, and the jail capacities is given in Appendix V, II (ii). It is clear that the jails in several States are overcrowded. We have also taken care to look into the proportions of under-trials to the total jail population in the States. We find that this proportion is very high in several States, for instance, Assam, Bihar, Orissa, Uttar Pradesh, West Bengal, rising in some cases to 80 per cent. of the total inmates.

While making provisions for additional jail capacity for the long term, we cannot obviously allow for such high proportions of under-trials. For additions to jail capacity, we have limited the proportion of under-trials to a norm of not more than 40 per cent. of the total jail population. The basis adopted for making the provisions for additional jail accommodation has been indicated in Appendix V, 13."

1. Eighth Finance Commission Report (1978), p. 103, Chapter 10, para. 39.



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