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Code of Criminal Procedure Act, 1973


88.Power to take bond for appearance.-

When any person for whose appearance or arrest the officer presiding in any Court is empowered to issue a summons or warrant, is present in such Court, such officer may require such person to execute a bond, with or without sureties, for his appearance in such Court, or any other Court to which the case may be transferred for trial.



Code of Criminal Procedure Act, 1973 Back




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