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Report No. 268

4. Cash or Government promissory notes may be accepted in lieu of bail-

Under Section 513 of the Code of Criminal Procedure [See Section 445 of new Code], a deposit of cash or Government promissory notes may be made in lieu of bail, except in the case of a bond for good behaviour.



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




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