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Report No. 268

30. Amendment of Second Schedule.-

In Second Schedule to the Code of Criminal Procedure, -

(i) in Form No. 45, the reference of "section 437A" shall be omitted;

(ii) after Form No. 45, the following Form shall be inserted, namely:-

Form No. 45A

[See section 437A]

I ............[name], of ............[place] having been acquitted in case no. ............ / appeal no. ............. by the ......... Court, hereby undertake to appear before the appellate Court, as and when I am required to appear in the Court.

This bond shall remain in force for a period of one hundred and eighty days from the date of judgment. Dated, this..............day of ..............20....

(Signature)

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




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