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Report No. 78

3.14. Adjournments.-

We would also like to draw attention to the recomm9riaation made by us in the earlier Report in regard to the adjournments of cases1. We would like to emphasise that adjournment of cases should not be granted where the accused is in jail, unless such adjournment is absolutely necessary.

1. 77th Report, paras. 12.1 and 12.2.



Congestion of under trial Prisoners in Jails Back




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