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Report No. 152

12.6. Section 357 of the Code.-

Apart from the machinery of the civil court, the provisions of section 357 of the Code of Criminal Procedure, 1973 can be utilised, whereunder a criminal court can, in certain circumstances, make an order the payment of compensation by a convicted person. Such order can be passed not only where fine is imposed section 357(1), but also where any other sentence is imposed section 357(3).



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