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Report No. 64

5.26. Suggestion regarding court to consider probation considered.-

It has been suggested1 with reference to section 7 that a provision should be inserted to the effect that the court by which the person is found guilty shall not sentence her to imprisonment unless it is satisfied that, having regard to the circumstances of the case (including the nature of the offence and the character of the offender), it would not be desirable to deal with her under section 3 or section 4 of the Probation of Offenders Act, 1958 or under section 10 of this Act; and if the court passes any sentence of imprisonment on the offender, it shall record reasons for doing so.

Further, it should be provided that for the purpose of satisfying itself whether it would not be desirable to deal with an offender under section 3 or section 4 of the Probation of Offenders Act or under section 10 of this Act, the court shall call for a report from the Probation Officer and consider the report, if any, and any other information available to it relating to the character and physical and mental condition of the offender. The object is to introduce the probation method.

1. Suggestion of the Central Bureau of Correctional Services.



Suppression of Immoral Traffic in Women and Girls Act, 1956 Back




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