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Report No. 142

9.16. Apprising the accused of the implications of the proceedings.-

The next step, after the applicant has been apprised of the aforesaid facts and the Competent Authority is satisfied about the voluntary nature of the application, is that the Competent Authority may fix a date for hearing the public prosecutor and the aggrieved party and/or the other side and for final disposal and passing a final order. If the Competent Authority is not satisfied that the application is voluntarily made or that the applicant, after realising the consequences, is not prepared to proceed with the application, he may reject the application.



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




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