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Report No. 78

4.13. Recommendation for amendment of law.-

On a careful consideration of the matter, we have come to the conclusion that offences under special laws that are punishable with imprisonment for three years should be bailable. The one exception that we have carved to this general rule is relating to offences under the Official Secrets Act, 1923. In the case of offences under other special laws, the legislature can, when it considers it necessary to do so, make an offence non-bailable even though the punishment prescribed for it is imprisonment for three years or less.



Congestion of under trial Prisoners in Jails Back




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