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Report No. 102

2.6. Comments received on the Working Paper.-

As already stated1, the Law Commission had circulated a Working Paper on the subject under consideration, namely, whether section 122 of the Code of Criminal Procedure, 1973 should be amended so as to include therein the case where a bond is taken with sureties. A request was made to interested persons and bodies to send in their comments by the 19th March, 1984. All comments received up to the date of signing this Report have been taken into account by the Commission before finalising its recommendation. In all, six comments have been received on the Working Paper. Two of them have been received from High Courts) The other four' are from the State Governments of Haryana, Meghalaya, Rajasthan and U.P. All the six comments are in entire agreement with the need for amending the law on the lines envisaged in the Working Paper and in this Report.

1. Para. 1.4, supra.

2. Law Commission File No. F.2(16)83-L.C., S. Nos. 3 and 5.

3. Law Commission File No. F.2(16)83-L.C., S. Nos. 4 and 6, and later comments received under letters dated 9th April and 12th April, 1984 from the Governments of Meghalaya and Rajasthan respectively.



Section 122(1) of the Code of Criminal Procedure, 1973 - Imprisonment for breach of Bond for Keeping the Place with Sureties Back




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