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Report No. 141

Appendix I

Sections of the Indian Penal Code, Offences Where under are Summons Cases

Criminal Conspiracy

120B(2)

Armed Forces

135 to 140

Public Tranquility

153 to 158, 160

Public Servants

163, 166, 168 to 171

Elections

171F to 171-I

Lawful authority of public servants

172-180, 182-190

False evidence and public justice

202 to 204, 206 to 210, 211 (para 1), 212 (last para) 213 (last para), 214 (last para), 215, 216 (last para), 217, 221 (last para), 223, 224, 225 (first para), 225A(b), 225B, 227, 228, 228A, 229.

Coins and Government Stamps

254, 262

Weights and Measures

264 to 267

Public Health, Safety, Convenience, Decency and Morals

269 to 280, 282 to 291, 292, 294, 294A

Religion

295 to 298

Human Body

304A, 309, 318, 323, 334, 336 to 338, 341 to 343, 345, 346, 352 to 358, 374, 376 (one part), 376A

Property

385-403, 417, 421, 422, 423, 424, 426, 427, 428, 434, 447, 448, 451, 453, 461

Documents and Property Marks

465, 471, 482, 483, 489, 489E

Criminal Breach of Contract of Service

491

Marriage

498

Defamation

500-501, 502

Criminal Intimidation, insult and annoyance

504, 506 (first para), 508, 509-510



Need for amending the Law as regards to the Power of Courts to Restore Criminal Revision Applications and Criminal cases dismissed for Default in Appearance Back




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