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GOVERNMENT OF INDIA
MINISTRY OF LAW AND JUSTICE
LOK SABHA
UNSTARRED QUESTION NO: 6113
ANSWERED ON:  04.04.2018
Release of Undertrials
ASADUDDIN OWAISI
Will the Minister of



LAW AND JUSTICE be pleased to state:-


(a) whether the Law Commission has submitted its report to the Government to bring revolutionary changes in release of undertrails ;
(b) if so, the details of the recommendations made by the Law Commission;
(c) the extent to which the said recommendations are likely to help in release of 2.38 lakh undertrials languishing in jails;
(d) whether the Law Commission has quoted 40years old Supreme Court judgment in Rajasthan Vs Balchand case in this regard and if so, the details therof; and
(e) the time by which the recommendations of the Law Commission are likely to be implemented by the Government?



ANSWER
ANSWER

MINISTER OF LAW AND JUSTICE AND ELECTRONICS AND INFORMATION TECHNOLOGY
(SHRI RAVI SHANKAR PRASAD)


(a) to (e) The information is being collected and will be laid on the Table of the House.

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