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Report No. 78

3.11. Security proceedings.-

Quite a substantial number of persons who are being proceeded against in security proceedings for keeping the peace or for good behaviour under Chapter VIII of the Code of Criminal Procedure are detained in jail as under-trial prisoners because of their inability to furnish the requisite bond under section 116(3) of the Code. It is essential that the cases against these persons should be heard with due promptness and despatch and should not be allowed to linger on. Although an outside limit of six months has been prescribed by law for the completion of these proceedings,1 efforts in our opinion, should be made to conclude these proceedings within three months.

1. Section 116(6), Cr. P.C., 1973.



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