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

Report No. 142

1.2. Experience of American Courts.-

In this context the practice of plea-bar-gaining which has found acceptance in many states forming a part of the United States of America and has proved to be successful attracts attention to itself. In Canada a serious move is already afoot to introduce this practice by way of a special legislation. The Law Commission of Canada which was earlier disposed against it appears to be veering round to the view that it deserves to be introduced, albeit, with adequate safeguards.



Concessional Treatment for Offenders who on their own initiative choose to plead guilty without any bargaining Back




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