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Report No. 267

Chapter II

Amendments to The Indian Penal Code

2. Insertion of new section after section153B.-

In the Indian Penal Code, (45 of 1860) (hereinafter referred to as the Penal Code), after section 153B , the following section shall be inserted, namely:-

Prohibiting incitement to hatred-

"153 C. Whoever on grounds of religion, race, caste or community, sex, gender identity, sexual orientation, place of birth, residence, language, disability or tribe -

(a) uses gravely threatening words either spoken or written, signs, visible representations within the hearing or sight of a person with the intention to cause, fear or alarm; or

(b) advocates hatred by words either spoken or written, signs, visible representations, that causes incitement to violence shall be punishable with imprisonment of either description for a term which may extend to two years, and fine up to Rs 5000, or with both.".



Hate Speech Back




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