DOONGRA Vs. STATE
LAWS(RAJ)-1952-11-5
HIGH COURT OF RAJASTHAN
Decided on November 05,1952

DOONGRA Appellant
VERSUS
STATE Respondents

JUDGEMENT

- (1.)THIS is a reference by the Sessions Judge of Balotra. The learned Sub-Divisional Magistrate Barmer ordered that the accused be released on bail on his furnishing a bond in the sum of Rs. 5000/- and a security for the like amount but the security was to consist of cash deposit of Rs. 2000/- and a surety for Rs. 3000/ -. The accused filed a revision and the learned Sessions Judge has recommended that while the Magistrate had power to release an accused on bail on his furnishing a personal bond or surety for the like amount the order demanding security in cash is not authorised by law, and should be set aside. The reference is correct. The order demanding deposit of Rs. 2000/- in cash as security is set aside. The accused is entitled to furnish a surety bond for the sum of Rs. 5000/ -.
(2.)THE reference is accepted. .


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