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Report No. 142

9.19. Summoning of record if application is not rejected.-

The Competent Authority shall have the power to send for and obtain the record relating to the case from such court or office as may be having custody thereof.

9.20. The effect of rejection of application.-

An order pass by the Competent Authority rejecting the application shall be confidential and a copy thereof shall not be given to anyone other than the accused to whom it may be supplied if he so desires. The making of such application on the part of the accused or the rejection by the Competent Authority shall not create any prejudice against the accused at a regular trial which may follow in due course.



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




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