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Report No. 78

V. Principles for Release on Bail in Case of Non-Bailable Offences

2.9. Bail for non-bailable offences.-

As already noted,1 in case of non-bailable offences, bail is not a matter of right, under the Code of Criminal Procedure. It is a matter of judicial discretion regulated, in part, by the provisions of the Code2 and, in part, by certain principles that have been evolved in the case law.

1. Para. 2.5, supra.

2. Para. 2.5, et seq.

2.10. The principles on which bail may be granted or cancelled have been laid down in several pronouncements of the Supreme Court and are conveniently Collected in some judgments of High Courts also1, and need not be discussed for the present purpose.

1. State v. Tukaram, (1975) 78 Born LR 411 (reviews cases).



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