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Report No. 38

118. Section 62.-

We have received a suggestion1 to increase the punishment under section 62. The section embraces many acts,-serious as well as light-and, therefore, it would be unwise to enhance the punishment for all acts punishable under the section. It may also be added, that some serious acts of interference with letter boxes, etc.,-for example- mischief by fire-would be punishable under the Indian Penal Code also2. The punishment need not, therefore, be enhanced.

1. S. No. 108 (A Deputy Inspector General of Police).

2. Section 435 to 438, Indian Penal Code.

119. In its comment on our draft Report, a State Government1 had stated, "It seems to this Government that the term of the sentence of the imprisonment which can be imposed under the section (section 62) should be enhanced, so that adequate punishment may be awarded in the case of serious offences such as trying to burn down a letter box".

In our view, no such change is necessary. Serious cases of burning can (as already pointed out)2 be dealt with under sections 435-438, Indian Penal Code.

1. S. No. 140 (Suggestion of a State Government).

2. See para. 118, supra.



Indian Post Office Act, 1898 Back




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