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Report No. 142

Concessional Treatment for Offenders who on their Own Initiative Choose to Plead Guilty without any Bargaining

Chapter I

Introduction

1.1. The Objective.-

The Commission has been exercised by the problems arising on account of abnormal delays in the disposal of criminal trials and appeals. And by the explosion of the number of under-trial prisoners languishing in jails for very many years. The Commission, accordingly felt that some remedial legislative measures to reduce delays in the disposal of criminal trials and appeals and also to alleviate the suffering of under-trial prisoners in jails awaiting the commencement of the trials were called for.

The Commission, therefore, Rio moto took up this matter and invested considerable time and deliberations in order to formulate proposals on this subject. The present report recommending the introduction of the concept of concession[ treatment for those who choose to plead guilty without any bargaining under the authority of law informed with adequate safeguards, is the culmination of this exercise on the part of the Commission.



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