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Report No. 154

(6) Shri Kapil Carg, Superintendent of Police, Udaipur

(1) Section 437, Cr. P.C. requires thorough amendment. The provision for granting bails should be made more stringent.

(2) In any matter in which bail bonds were once cancelled, bail should not be again granted in that matter.

(3) Provision should be made that in any case bail may be granted only once.

(4) The provision under section 438, Cr. P.C. that is relating to anticipatory bail should be done away with.

(5) Offence violating the modesty of a woman under section 354, I.P.C. must be made non-bailable.

(6) section 306 of I.P.C. should be made cognizable and non-bailable.



The Code of Criminal Procedure, 1973 Back




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