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Report No. 142

1.3.1. Evolving a new model.-

On the part of the Commission an endeavour has been made to evolve a system on an entirely new model which allays the fears and apprehensions entertained by those who are averse to the aforesaid concept and steers clear of the pitfalls to a great extent in this backdrop.

1.3.2. What is more, the model being evolved is required to take care of the provisions relating to-(1) release of offenders on probation,' and (2) to compounding of offences, which aspects do not figure in the plea-bargaining practice obtaining elsewhere. In shaping the model scheme these aspects have been taken care of.

1.4. It is hoped that the scheme being proposed by this Report will, by and large, meet all objections and achieve the purpose of the exercise.



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




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