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Report No. 102

Chapter 3

Recommendations

3.1. Recommendation regarding section 122(1)(b), Code of Criminal Procedure, 1973.-

In the light of the above discussion, we recommend that section 122(1) of the Code of Criminal Procedure, 1973 (the relevant portion has been already quoted)1 should be amended, by substituting, for the words "without sureties", the words "with or without sureties"2

1. Para. 2.3, supra.

2. Cf para. 2.5, supra.



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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