AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 268

10. Amendment of section 170.-

In section 170 of the Code of Criminal Procedure,-

(i) in sub-section (2), for the words "takes security" and "to execute a bond", the words "admits him to bail" and "to provide security" shall respectively be substituted;

(ii) in sub-section (3), for the word "bond" the word "security" shall be substituted;

(iii) in sub-section (4), for the words "The officer in whose presence the bond is executed" and "who executed", the words "The officer to whom the security is furnished" and "who furnished" shall respectively be substituted.



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




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys