AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 154

Anticipatory Bail

There were comments on anticipatory bail from the participants which are used as key tool to escape from arrest and thereby delay the investigation by getting the political affluence.

Thiru S. Sripall, D.G.P., said that changes are must in respect of anticipatory bail so that it is not used by rich persons quite often to escape punishment for their offences. Also the place where anticipatory bail sought for irrespective of offences committed in some other States.

Thiru S. Saravanaperumal and Thiru S. Ramani, Joint-Director, Vigilance & Anti-corruption also agreed that changes are necessary for anticipatory bail in the matter of application such as giving notice to the Public Prosecutor, grounds on merits, kind of offences etc.



The Code of Criminal Procedure, 1973 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys