Section 25B   [ View Judgements ]

TENDER OF PARDON TO ACCUSED PERSON TURNING APPROVER


Whenever two or more persons are prosecuted for an offence under this Act, the District Magistrate, a Sub-Divisional Magistrate, or any Magistrate of the first class, may, for reasons to he recorded by him, tender to any accused person a pardon on condition of his making a full and true disclosure of all the facts connected with the offence.



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