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Report No. 142

9.28. Procedure to be followed in cases where minimum sentence is provided for the offence alleged to have been committed by an offender.-

If an application is made for availing of the benefit of the scheme by a person who is charged of an offence in respect of which the Legislature has provided a minimum sentence and the competent authority is satisfied that it is not a case where public interest demands the rejection of the application in limine, the competent authority may, after following the procedure for fixing the date of hearing and apprising the public prosecutor and the aggrieved party as outlined earlier, accept the plea of guilty and record an order of conviction and impose a sentence to the tune of one-half of tie minimum term of jail provided by the statue for the concerned offence.



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




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