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Report No. 268

11. Amendment of section 171.-

In section 171 of the Code of Criminal Procedure,-

  • for the words, "other than his own bond", the words, "which is excessive" shall be substituted;
  • (ii) in the proviso, for the words, "to execute a bond", "furnish security"; and "executes such bond", the words "to furnish security" and "furnishes such security" shall respectively be substituted.



    Amendments to Criminal Procedure Code, 1973 - Provisions relating to Bail Back




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