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Report No. 78

6.5. Recommendation to amend section 436(1) and section 437, Cr. P.C., 1973.-

The following is our concrete recommendation for amending the Code carry out the points made in the preceding paragraphs.-

"Section 436(1)

Explanation to be added

"Explanation.-If such person is unable to furnish bail within one month of the date of arrest, that circumstance shall, in the absence of reasons to be recorded by such officer or court, be a fit ground for the release of such person on his executing a bond without sureties."

Section 437(1)

Third proviso (to be added)

"Provided also that such officer or court, if he or it thinks fit, may instead of taking bail from such pc rson, release him on his executing a bond without sureties for his appearance as he, einafter provided."



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