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Report No. 177

12. Insertion of new section 440.-

After section 440 of the principal Act, the following section shall be inserted, namely:-

"440A.Sureties to make declaration before cour.- Every person standing surety to an accused person for his release-on bail, shall make a declaration before the Court as to the number of persons to whom he has stood surety including the accused, giving therein all the relevant particulars."



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