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Report No. 91

1.5. Substantive criminal law.-

Coming to substantive criminal law, if a deficiency is found to exist in such law, it can be tilled up only by creating a new offence. Before doing so, of course, the wise law maker is expected to take into account a number of aspects, including the nuances of ethics, the ever-fluctuating winds of public opinion, the demands of law enforcement and practical realities.



Dowry Deaths and Law Reform - Amending the Hindu Marriage Act, 1955, the Indian Penal Code, 1860 and the Indian Evidence Act, 1872 Back




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