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

Report No. 78

1.24. Relevancy of law of bail.-

Detention in prison in the case of under-trial prisoners is generally the result of arrest for an alleged offence not followed by the grant of bail. It becomes, therefore, material to consider at some length the law relating to grant of bail. Accordingly we propose to consider in this Report the present law as to bail, and the changes that may be needed therein.



Congestion of under trial Prisoners in Jails Back




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