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Report No. 142

7.16. Conclusion.-

On weighing the pros and cons of the matter it is felt that scheme for concessional treatment in respect of those offenders who on their own volition invoke the scheme which takes care of appropriate safeguards may prove beneficial.

7.17. It will also make the provisions relating to release on probation which are already on the statute book really effective. For, it is of little use to invoke these provisions, at the conclusion of a full-fledged and full-dressed trial "after" investing time, effort and money in recording evidence and recording a finding of guilt. If the scheme is invoked an offender can seek the benevolent provisions relating to probation without having to undergo the rigours of a trial. The idea, therefore, need not be abandoned. In fact the crying need to evolve a suitable scheme cannot be disregarded.



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




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