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Report No. 187

Annexur.- I

The Law Commission of India

Summary of The Consultation Paper on Mode of Execution of Death Sentence And Ancillary Matters

(With Questionnaire)

April 2003

Death penalty has been a mode of punishment since time immemorial. But with progress of civilization, death punishment has witnessed humanizing changes.

In the middle of ages, the barbaric and torturous method of death penalty were practiced such as:

(i) Crusification where person was nailed to cross and left to die;

(ii) Burning at the stake;

(iii) Boiling to death in oil;

(iv) Tying a person to a spiked wheel which was rolled till the person died;

(v) Throwing from the cliff,;

(vi) Crushing the skull under elephant's foot;

(vii) Stoning to deat.- still practiced in some countries of the Middle East;

(viii) Guillotine;

(ix) Strangulation to death

The prevalent methods of executing the death penalty are:

(a) Hanging to death by neck;

(b) Firing squad;

(c) Gas chamber;

(d) Electrocution;

(e) Intravenous Lethal injection



Mode of Execution of Death Sentence and Incidental Matters Back




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