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Code of Criminal Procedure Act, 1973


307.Power to direct tender of pardon.-

At any time after commitment of a case but before judgment is passed, the Court to which the commitment is made may, with a view to obtaining at the trial the evidence of any person supposed to have been directly or indirectly concerned in, or privy to, any such offence, tender a pardon on the same condition to such person.



Code of Criminal Procedure Act, 1973 Back




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