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Report No. 198

(19)Should the tele-link and display on video be conducted only by a technical officer of the judicial branch and not by a police officer or other public servant and not by outsourcing to a private contractor?

The majority of the responses were that the technical staff must be employees of the judicial branch.

We have made provision in this behalf in Schedule I and Schedule II of the Bill where, while describing these technical persons, we have described them as employees of the court.



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