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  Plea Bargaining in Delhi District Courts

Plea Bargaining is a procedure incorporated in Chapter XXI-A of the Code of Criminal Procedure for the mutually satisfactory disposition of a criminal case.  In Plea Bargain proceedings, the investigating Officer, the Public Prosecutor, the victim of a crime or the complainant and the person accused of the offence join hands to voluntarily settle a pending criminal case to the mutual satisfaction of one another. The process is completely voluntary.

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