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Report No. 73

2.5C. Amendment of section 469, Code of Criminal Procedure, 1973.-

We also recommend that in section 469(1), Code of Criminal Procedure, 1973, an Explanation may be inserted as follows:

"Explanation.-For the purposes of the application of this section in relation to an offence under section 498A of the Indian Penal Code, the date of default in making the payment under the decree or order shall be deemed to be the date of the offence."



Criminal Liability for failure by Husband to Pay Maintenance or Permanent Alimony certain to the Wife by the Court under Certain Enactments or Rules of Law Back




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