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Report No. 268

3. Bail in non-bailable cases-

Even in the case of non-bailable offence there are circumstances under which the accused may be admitted to bail. These are described in Section 497 of the Code [Section 437 of new Code]. Sub-section (3-A) has been inserted by the Amendment Act No. 26 of 1955 and provides that if the trial has not been concluded within sixty days of the first date fixed for evidence in the case and the accused person has been in custody during the whole of the said period, he shall be released on bail, unless for reasons to be recorded in writing, the Magistrate directs otherwise.



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




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