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Report No. 268

4. Remand to be granted in cases of real necessity-

Ordinarily when an investigation is incomplete the proper course is for the accused person to be sent up promptly with such evidence as has been obtained and for the trial to be commenced at once by the Magistrate and proceeded with, as far as possible and then adjourned for further evidence. In the opinion of the High Court a remand to Police custody ought only to be granted in cases of real necessity and when it is shown in the application that there is good reason to believe that the accused can point out properly or otherwise assist the Police in elucidating the case.



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




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