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

Report No. 172

4.5.1. Acceptance of the proposal with consequential changes.-

We affirm and reiterate the aforesaid recommendations contained in the 84th and 154th Reports. However, in the light of the changes proposed by us in section 375, necessary changes by way of adaptation have to be made.



Review of Rape Laws Back




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