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Report No. 154

(23) Shri Bhagchand Jam, Advocate

(1) The accused should be medically examined during investigation.

(2) There should be a provision under sections 107, 109 and 151, Cr. P.C. for releasing on personal bonds.

(3) Before reading out the substance of charge in summons cases the accused must be heard.

(4) A limit of Rs. 10,000 should be fixed in matters which are compoundable.

(5) There should be a provision in Cr. P.C. for serving the summons through Dak.



The Code of Criminal Procedure, 1973 Back




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