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Report No. 172

4.8. Amendment of sub-section (6) of section 198 of the Code of Criminal Procedure, 1973.-

Consequent upon proposed amendment of section 376 of IPC, sub-section (6) of section 198 CrPC shall be amended in the following manner:

The words "sexual intercourse" shall be substituted by the words "sexual assault" and the word "fifteen" shall be substituted by the word "sixteen".



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