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Report No. 78

III. Interval and Bail

1.8. Interval between commencement of detention and final termination of proceedings.-

Some interval of time must always elapse, in the criminal process between the decision to hold a person for trial and the termination of the trial. What is to be done with the person who is charged with a crime but not yet convicted of it? This question has engaged the serious attention of those who have had to formulate legislative policy in regard to the criminal process.



Congestion of under trial Prisoners in Jails Back




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