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Report No. 78

7. Obligation to appear and surrender-violation to be an offence

(22) A provision should be inserted in the Code of Criminal Procedure, 1973 to the effect that a person released on bail shall be bound to appear and to surrender to custody.1

(23) There should be inserted in the Indian Penal Code a Provision2 creating a new offence punishing violation of the obligation so undertaken with imprisonment upto 2 years or fine or both.

(24) The new offence to be created as above should be-

(a) cognizable;

(b) non-bailable;

(c) triable by any Magistrate.

The Code of Criminal Procedure, 1973, First Schedule, Part I, should be appropriately amended for the purpose.3

1. Para. 7.1.

2. Para. 7.2.

3. Para. 7.3.



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