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Report No. 77

13.13. Credit in statistical purposes for compromise in civil cases or composition of criminal cases.-

It was brought to the notice of the Commission at one place that no credit is given, while evaluating the out-turn of a judicial officer, for civil cases in which there is compromise. Likewise, no credit is given in those criminal cases where the offence is compounded. The result is that the presiding officers have no impetus to encourage compromise or composition of the offence even in those cases where the parties are inclined to do so, and a slight word by the presiding officer would bring about this result. Some credit, in our opinion, be given for such cases also, while evaluating the out-turn.



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