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Report No. 198

Responses to the Consultation Paper:

The Law Commission circulated the Consultation Paper with a view to obtain the views of governments, police authorities, judiciary, Bar, NGOs etc. The Paper contained a Questionnaire in Chapter VIII, running into two Parts, Part A and Part B. Part A related to 'Witness Anonymity', while Part B related to 'Witness Protection Programmes'.

The Commission held two Seminars, one in New Delhi on 9 th October, 2004 and another at Hyderabad on 22nd January 2005 in which a large number of Judges of the High Court, lawyers, police officers, public prosecutors, judicial officers (Magistrates and Sessions Judges) participated. The Delhi seminar was inaugurated by the Union Minister for Law and Justice Sri H.R. Bhardwaj.

A large number of responses were received by the Commission. In all there were about 50 responses out of which 12 are from State Governments and 12 are from Directors General of Police/Inspectors General of Police, 3 from High Court Judges and 3 from international and other organizations, and 2 from the Judges of the subordinate Courts and remaining 20 are from other Jurists, advocates, public prosecutors and others.



Witness Identity Protection and Witness Protection Programmes Back




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