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Report No. 142

9.30. Power to convert the section under which charge is levelled to a section constituting a lesser offence.-

The Competent Authority shall have the power to record a conviction for an offence of lesser gravity than that for which the offender has been charged in the charge sheet or, the relevant documents or case papers if on the perusal of the same, the Competent Authority is satisfied that the facts constituting the alleged act and the material in support thereof, even if taken at their face value would constitute an offence of a lesser gravity.



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




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