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Report No. 84

6.2. Discussion in earlier Report.-

In this context, we may also note that the question of giving publicity to convictions was considered at some length when the Law Commission dealt with the Indian Penal Code.1 After an examination of the pros and cons of the matter the Commission recommended the introduction of publicity as a type of punishment in certain cases-mainly those were cases of anti-social offences which are indulged in persistently by "white-collar criminals" and in regard to which publicity might act as a real deterrent. Likelihood of repetition of such offences is very high, having regard to the nature of the activity. The same may not necessarily be true of rape.

1. Law Commission of India, 42nd Report (Indian Penal Code), paras. 3.21 to 3.25.



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