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Report No. 155

Chapter IV

Sections 15 of 25 of the Act

Q.2. Whether the existing penal provisions providing minimum punishment require any amendment? If so, to what extent?

Q.3. Whether the sentence to be awarded under the Act, should be according to quantum of seizure of the contraband?

Q.4. Whether there is need to delete the provision of minimum sentence provided in sections 15 to 25 of the Act?

Section 27 of the Act

Q.5. Do you suggest that the benefit of section 27 shall given to all the persons found in possession of small quantity irrespective of the fact whether the same was intended for personal consumption or not?

Section 36 of the Act

Q.6. Whether the State Government has not created separate courts of Special Judges for trial of cases under section 36 of the Act in your State?

Q.7. Do you agree that for speedy disposal of cases under the Act, the provision should be inserted in the section, for setting up of adequate number of independent courts of Special Judges for the trial of cases under the Act in every State?



Drugs and Psychotropic Substances Act, 1985 Back




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