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Criminal Law (Amendment) Act, 2013


Insertion of new sections I66A and I66B.

3. After section 166 of the Penal Code, the following sections shall be inserted, namely:-

Public servant disobeying direction under law

"166A. Whoever, being a public servant,-

a.     knowingly disobeys any direction of the law which prohibits him from requiring the attendance at any place of any person for the purpose of investigation into an offence or any other, or

b.    knowingly disobeys, to the prejudice of any person, any other direction of the law regulating the manner in which he shall conduct such investigation, or

c.     fails to record any information given to him under sub-section (I) of section 154 of the Code of Criminal Procedure, 1973, in relation to cognizable 2 of 1914. offence punishable under section 326A, section 3268, section 354, section 3548, section 370, section 370A, section 376, section 376A, section 3768, section 376C, section 3760, section 376E or section 509,

shall be punished with rigorous imprisonment for a term which shall not be less than six months but which may extend to two years, and shall also be liable to fine.

Punishment for non treatment of victim.

1668. Whoever, being in charge of a hospital, public or private, whether run by the Central Government, the State Government, local bodies or any other person, contravenes the provisions of section 357C of the Code of Criminal Procedure, 1973, 2 of 1914. shall be punished with imprisonment for a term which may extend to one year or with fine or with both.",



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