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Report No. 142

9.18. Rejection of application.-

An application may be rejected either at the initial stage of after hearing the public prosecutor or the aggrieved party. If the Competent Authority is of the opinion that, having regard to the gravity of the offence or any of the circumstances which may be brought to his notice by the public prosecutor or the aggrieved party, the case is not a fit one for exercise of his powers as it would amount to miscarriage of justice or that it is a matter which ought to go to trial or that there is no material which prima facie spells out the offence charged or any other offence, he may reject the application briefly indicating his reasons.



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




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