AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 154

10. Compounding at the stage of investigation

Where in respect of any offence compoundable under section 320 of the Code of Criminal Procedure, if the parties give their desire to compound the case, the Investigating Officer shall make a report of the same to the Magistrate who thereupon deal with the case under section 320. Whether such a step will help in reducing the number of cases going for trial before a court at the initial stage itself.



The Code of Criminal Procedure, 1973 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys