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Report No. 13

40. Section 15.-

The proper function of the Indian Penal Code is to create offences and not merely to forbid. A penal code forbids only what it declares punishable. There are laws other than the Indian Penal Code performing the same function. We suggest that the words "Any act forbidden by the Indian Penal Code" should be deleted and a wider expression be substituted therefor so that penal laws other than the Indian Penal Code may also be included.

The Explanation should also be amended to the same effect.



Indian Contract Act, 1872 Back




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