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  WHAT IS PLEA BARGAINING ?

 

A plea bargain is a procedure incorporated in Chapter XXI-A of the Criminal Procedure Code for a mutually satisfactory disposition of a criminal case.

In plea bargain proceedings, the Investigating Officer, the Public Prosecutor, the victim of a crime, the complainant and the person accused of an offence join hands to voluntarily settle a pending criminal case to each otherís mutual satisfaction.  The process is completely voluntary.

If the plea bargain succeeds, the criminal case is disposed of in terms of the agreed settlement.  If the plea bargain does not succeed, the criminal case proceeds from the stage when the plea bargain application was filed.

 
 

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