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Report No. 84

X. Other Suggestions Relevant to Consent

2.16. Suggestion to add cases of reprisal by person in authority.-

It has been suggested1 that the following amendment should be made to clause thirdly of section 375 of the Indian Penal Code:-

Add after "or of hurt", the words "or of any reprisal by any authority or person who may have authority over her".

A second Explanation to section 375, which would read thus, has also been suggested

" 'authority' here would mean and include any police official, village kotwal, village panch, or landlord or employer."

In view of the wider amendment that we are recommending in section 375-in particular, the amendment covering fear of any "injury"-this point is substantially met.



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