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

Report No. 84

3.31. Present law.-

As to the present law on the subject, it would appear that the matter is not very specifically covered by the substantive criminal law. No doubt, there are provisions in the Indian Penal Code punishing public servants for the malicious exercise of their powers in certain cases, which it is unnecessary to discuss for the present purpose. Many Police Acts also contain provisions punishing a police officer for "violation of his duty"1 or provisions similarly worded. The punishment laid down is, however, usually mild; for example, in the Delhi Police Act it is imprisonment upto three months or fine upto Rs. 100. The punishment is mild presumably because such provisions are of a general character, embracing "violations of duty" of various degrees and shades.

1. Compare section 122(f)(iv), Delhi Police Act, 1978.



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