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Report No. 78

4.2. Non-bailable offences under the Indian Penal Code.-

Whether an offence is bailable or not has to be ascertained with reference to the First Schedule to the Code of Criminal Procedure, 1973. The first part deals with offences under the Indian Penal Code while the second Part deals with offences under other laws.



Congestion of under trial Prisoners in Jails Back




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