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Report No. 142

Performa of Statistical information to be Furnished by the Metropolitan Sessions Judge and District and Sessions Judges

Court of.................................................

1. No. of criminal trials pending as on 31-12-89:

2. Classification of the above trial cases with reference to the year of filing:

3. Classification of the above trial cases under convenient heads, namely:-

(a) offences liable for sentence of death or life imprisonment:

(b) offences liable for sentence of imprisonment of seven years or more:

(c) offences liable for sentence of imprisonment of less than seven years:

4. No. of criminal appeals pending as on 31-12-89 (yearwise):

5. No. of cases disposed of in the calendar year 1989:-

(a) resulting in conviction:

(b) resulting in acquittal:

6. No. of cases in which benefit of section 360, Code of Criminal Procedure, was given to the accused persons of 21 years of age and above during the calendar year 1989:



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




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