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Crime No. 565/2011 Of Koipuram ... vs By Advs.Sri.O.V.Radhakrishnan ...
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Central Government Act
Section 307 in The Code Of Criminal Procedure, 1973
307. Power to direct tender of pardon. At any time after commitment of a case but before judgment is passed, the Court to which the commitment is made may, with a view
to obtaining at the trial the evidence of any person supposed to have been directly or indirectly concerned in, or privy to, any such offence, tender a pardon on the same condition to such person.