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Report No. 36

18. Whether sole object of bail is to secure attendance.-

In connection with conditions intended to prevent a repetition of the offence, we should refer to one aspect of the matter which may be relevant to such conditions. A controversy appears to have existed at some time as to whether the sole object of bail is to secure attendance of the person released. We shall briefly deal with the position on the subject under English law and Indian law.



Section 497, 498 and 499 of the Codeof Criminal Procedure, 1898 - Grant of Bail with Conditions Back




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