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The Criminal Law (Amendment) Act, 2013 No, 13 of 2013


[2ndApril, 2013]


Contents

Sections

Particulars

Chapter I

Preliminary

1

Short title and commencement

Chapter II

Amendment in of section 100

2

In the Indian Penal Code (hereafter in this Chapter referred to as the Penal Code)

3

After section 166 of the Penal Code, the following sections shall be inserted, namely

4

Amendment of section 228A

5

After section 326 of the Penal Code, the following sections shall be inserted, namely

6

Amendment of section 354

7

After section 354 of the Penal Code, the following sections shall be inserted, namely

8

For section 370 of the Penal Code, the following sections shall be substituted, namely

9

For sections 375,376,376A, 376B, 376Cand 376D of the Penal Code, the following sections shall be substituted, namely

10

Amendment of section 509

Chapter III

Amendment of section 26

11

Amendment of section 26

12

In section 54 A of the Code of Criminal Procedure, the following provisos shall be inserted, namely

13

In section 154 of the Code of Criminal Procedure, in sub-section (I), the following provisos shall be inserted, namely

14

Amendment of section 160

15

In section 161 of the Code of Criminal Procedure, in sub-section (3), after the proviso, the following proviso shall be inserted, namely

16

In section 164 of the Code of Criminal Procedure, after sub-section (5), the following sub-section shall be inserted, namely

17

Amendment of section 173

18

In section 197 of the Code of Criminal Procedure, after sub-section (I), the following Explanation shall be inserted, namely

19

After section 198A of the Code of Criminal Procedure, the following section shall be inserted, namely

20

In section 273 of the Code of Criminal Procedure, before the Explanation, the following proviso shall be inserted, namely

21

In section 309 of the Code of Criminal Procedure, for sub-section (I), the following sub-section shall be substituted, namely

22

Amendment of section 327

23

After section 357A of the Code of Criminal Procedure, the following sections shall be inserted, namely

24

In the First Schedule to the Code of Criminal Procedure, under the heading

Chapter IV

Insertion of new section 53 A

25

After section 53 of the Indian Evidence Act, 1872 (hereafter in this Chapter referred to as the Evidence Act), the following section shall be inserted, namely

26

For section 114A of the Evidence Act, the following section shall be substituted, namely

27

For section 119 of the Evidence Act, the following section shall be substituted, namely

28

In section 146 of the Evidence Act, for the proviso, the following proviso shall be substituted, namely

29

For section 42 of the Protection of Children from Sexual Offences Act, 2012, the following sections shall be substituted, namely

Chapter IV

Miscellaneous

30

Repeal and savings

31

Corrigenda

AN ACT further to amend the Indian Penal Code, the Code of Criminal Procedure, 1973, the Indian Evidence Act, 1872 and the Protection of Children from Sexual Offences Act, 2012, BE it enacted by Parliament in the Sixty-fourth Year of the Republic of India as follows:



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