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Report No. 154

26. Imprisonment in default of security: Amendment of section 122

Do you agree that in section 122 of the principal Act, in sub-section (1), clause (b), for the words "bond without sureties", the words "bond, with or without sureties," shall be substituted, to remove the discrepancy between section 107(1) and section 122(1)(b) of the Code, as laid down in the Code of Criminal Procedure (Amendment) Bill, 1994?



The Code of Criminal Procedure, 1973 Back




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