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Report No. 78

1.13. Decision on merits of bail.-

In certain countries, the feeling has even been growing that the decision of the court on the merits may sometimes itself depend on the detention or release of the accused pending trial. "To continue to demand a substantial bond which the defendant is unable to secure, raises considerable problems for the equal administration of the law".1

1. Bandy v. United States, (1961) 7 LEd 9 (11): 82 SC 11 (opinion in Chambers-Mr. Justice Douglas).



Congestion of under trial Prisoners in Jails Back




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