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Report No. 102

2.2. Inquiry after issue of notice and order under section 117.-

After issue of the notice under section 107, an inquiry is held for determining whether the allegations on the basis of which the notice was issued are substantiated by evidence. Section 117-of the Code provides for the action to be taken on such inquiry.
It reads-

"117. If, upon such inquiry, it is proved that it is necessary for keeping the peace or maintaining good behaviour as the case may be, that the person in respect of whom the inquiry is made should execute a bond, with or without sureties, the Magistrate shall make an order accordingly.

............................................................................

(The proviso to the section is not material)."

We may skip over the four sections of the Code that follow section 117, since they are not material for the present purpose.



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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