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Report No. 154

76. Order for notifying address of previously convicted offender: Amendment of section 356

Do you agree that sub-section (1) of section 356 of the Code be amended in the following manner in order to bring within its ambit all offences in Chapter XVI of the Indian Penal Code (offences affecting the human body) punishable with imprisonment for three years or more as well as the aggravated form of the offence under section 506 (criminal intimidation) punishable with imprisonment for a term which may extend to seven years, or with fine, or with both, as laid down in clause 34 of the Code of Criminal Procedure (Amendment) Bill, 1994?



The Code of Criminal Procedure, 1973 Back




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