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Report No. 198

Chapter VI.- Witness Protection Programmes: A comparative study of programmes in various countries

This chapter discusses the Witness Protection Programmes in the States of Victoria, the National Capital Territory, Queensland in Australia. It discusses the provisions of the Australian Crime Commission Bill, 2003. This chapter also deals with the programmes in South Africa, Hong Kong, Canada, Portugal, Philippines and the United States of America.

Chapter VII.- Questionnaire

This sets out the questions on which specific responses are sought by the Law Commission to the issues raised in the Consultation Paper. The final report of the Law Commission is proposed to be prepared after taking into account the responses received from a wide cross-section of respondents.



Witness Identity Protection and Witness Protection Programmes Back




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