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Report No. 243

17. Section 358 of Cr.P.- raising the compensation limit

17.1 Another legislative change which the Commission recommends to discourage false and frivolous complaints leading to the arrest and prosecution of the suspect/accused is to amend Section 358 of Cr.PC so as to raise the compensation from rupees one thousand to rupees fifteen thousand.

The words "not exceeding one thousand rupees" shall be substituted by the words "not exceeding fifteen thousand rupees". This amendment is necessary to check to some extent the false and irresponsible FIRs/complaints in general, not merely confined to S, 498-A. This is without prejudice to the Provision in IPC (Section 211) under which falsely charging a person of an offence is punishable.



Section 498-A of the Indian Penal Code Back




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