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Report No. 142

9.35. Certain categories to be excluded from the scheme totally or in the first phase.-

The categories of offences specified hereunder may be excluded from the purview of the scheme either altogether or at least in the first phase-

(a) Second timers, i.e., persons who have been convicted for an offence under the same provision at any time in the past.

(b) Persons who have invoked the scheme once at any time in the past.

(c) Persons who are charged with a non-technical socio-economic offence.

(d) Persons who are charged with offences against women and children.



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




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