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Report No. 142

9.39. Definition of 'aggrieved'.-

The expression 'aggrieved' shall mean, the victim of the crime if alive or his/her next of kin if the victim is dead, wherever it occurs in this Chapter or elsewhere in this Report.

9.40. It is now proposed to highlight the positive features of the scheme and, thereafter proceed to formulate appropriate conclusions and recommendations.



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




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