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Report No. 154

50. Offences Against Marriage: Jurisdiction of Family Courts

Do you agree that all the offences mentioned in Chapters XX, XXA, and section 509 of the Indian Penal Code, 1860 should be tried only by the Family courts and suitable amendments may accordingly be made both in the Family Courts Act, 1984 and the Code of Criminal Procedure? If so, what amendments do you suggest. (See also sections 198, 198A of the Code of Criminal Procedure.) What are the other offences in IPC and other relevant Acts which may be tried by the Family Courts?

51. Do you agree that in such criminal cases relating to matrimonial offences should firstly be examined by Marriage Counsellor and other Experts as specified under sections 5, 6 and 12 of the Family Courts Act, 1984 for making efforts for reconciliation between the parties before the commencement of trial and insert the necessary provision in the Family Courts Act, 1984 making these offences compoundable on the same lines as in section 320 of the Code of Criminal Procedure?



The Code of Criminal Procedure, 1973 Back




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