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Report No. 242

Annexure to Consultation Paper

Prohibition of Interference with Matrimonial Alliances in The Name of Honour and Tradition Bill

Statement of Objects and Reasons

There has been a spurt in illegal intimidation by self-appointed bodies for bringing pressure against Sagotra marriages and inter-caste, inter-community and inter-religious marriages between two consenting adults in the name of vindicating the honour of family, caste or community.

In a number of cases, such bodies have resorted to incitement of violence and such newly married or couples desirous of getting married have been subjected to intimidation and violence which has also resulted into their being hounded out of their homes and sometimes even murdered. Although such intimidation or acts of violence constitute offences under the Indian Penal Code, yet, it is necessary to prevent assemblies which take place to condemn such alliances.

This Bill is therefore, proposed to nip the evil in the bud and to prevent spreading of hatred or incitement to violence through such gatherings. The Bill is designed to constitute special offences against such assemblies, in addition to other offences under the Indian Penal Code. List of respondents who responded on the Consultation Paper on Unlawful Interference of Caste Panchayats etc. with marriages in the name of honour:

A suggested legislative framework.

1. Government of Mizoram, Home Department.

2. Renu Mishra, Programme Co-ordinator, AALI.

3. Pradeep Singh, New Delhi.

4. Dr. Tarunabh Khaitan, Fellow in Law, Christ Church, Oxford.

5. Dr. Surajit C. Mukhopadhyay, Registrar, The W.B. National University of Juridical Sciences, Kolkatta.

6. Government of Madhya Pradesh, Law & Legislative Dept., Bhopal

7. Government of National Capital Territory of Delhi, Home Dept., New Delhi

8. Government of Odisha, Law Dept.

9. Maj. Gen. Nilendra Kumar, Director, Amity University, Amity Law School, Noida, Uttar Pradesh.

10. Government of Maharashtra, Law & Judiciary Dept., Mumbai.

11. Government of Sikkim, Home Dept., Gangtok.

12. Government of Manipur, Law & Legislative Affairs Dept.



Prevention of Interference with the Freedom of Matrimonial Alliances (in the name of Honour and Tradition) - A Suggested Legal Framework Back




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