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27. Power of village courts to release certain offenders after admonition or on probation of good conduct.-

When any person is convicted by a village court of an offence punishable under section 26 and no previous conviction is proved against him, if it appears to the said court, regard being had to the age, character and antecedents of the offender and the circumstances in which the offence was committed, that it is expedient-

(a) that the offender should be released after due admonition, the village court may instead of sentencing him to any punishment, release him after due admonition; or

(b) that the offender should be released on probation of good conduct, the village court may, notwithstanding anything contained in the Code of Criminal Procedure, 1898 (5 of 1898), instead of sentencing him at once to any punishment, direct that he be released on his executing a bond for a sum not exceeding two hundred rupees to appear and receive sentence when called upon during such period not exceeding one year as the village court may direct, and in the meantime to keep the peace and be of good behaviour.



Manipur (Village Authorities in hill areas) Act, 1956 Back




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