AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 84

Chapter 6

Publicity on Conviction

6.1. Suggestion to give publicity.-

In the course of our oral discussions, a suggestion has been made that in cases of conviction of murder and other serious offences, suitable publicity in newspapers and other media should be given, so that the public may come to know of the state of crime in the country and it might also act as a deterrent. While we appreciate the object underlying the suggestion, we should point out that there are certain other countervailing considerations that might require to be taken note of.

It is true that the object of deterrence may, to some extent, be achieved by such publicity; but, as against that, it should not be overlooked that modern penological theory places emphasis on the rehabilitation of the criminal as well. Where there is no possibility of a repetition of the offence by the convicted person, such publicity might have no utility from the point of view of deterrence of that particular individual, and might come in the way of full rehabilitation being achieved.



Rape and Allied Offences - Some Questions of Substantive Law, Procedire and Evidence Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys