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Report No. 78

Chapter 4

Expansion of the Category of Bailable Offences

4.1. Enlargement of number of bailable offences.-

We are now in a position to deal with the various categories of under-trial prisoners.1

The first category2 consists of those who are being levied for non-bailable offences and in respect of whom the court has declined to release them on bail. One possible suggestion to relieve congestion of under-trial prisoners in jails in such cases can be to enlarge the number of bailable offences. However, while resorting to this course, we have also to bear in mind that for certain types of serious offences it is not normally desirable to release the accused on bail. Many offences have already been made bailable under the existing Code of Criminal Procedure. The increase in the number of bailable offences would, in the very nature of things, be of a marginal nature. Nevertheless, the matter does require attention.

1. Para. 1.26, supra.

2.Para. 1.26, supra.



Congestion of under trial Prisoners in Jails Back




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