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Report No. 172

Chapter VII

Conclusion

7.1. On the basis of the discussions contained in the preceding chapters, the Commission is of the considered opinion that the following amendments need to be carried out in the Indian Penal Code, 1860; the Code of Criminal Procedure, 1973 and the Indian Evidence Act, 1872.

7.2. Changes recommended in the Indian Penal Code, 1860

7.2.1. Substitution of existing section 375 of the IPC recommended.-

The existing section 375 be substituted by the following:

"375. Sexual Assault: Sexual assault means -(a) penetrating the vagina (which term shall include the labia majora), the anus or urethra of any person with -

(i) any part of the body of another person or

(ii) an object manipulated by another person except where such penetration is carried out for proper hygienic or medical purposes;

(b) manipulating any part of the body of another person so as to cause penetration of the vagina (which term shall include the labia majora), the anus or the urethra of the offender by any part of the other person's body;

(c) introducing any part of the penis of a person into the mouth of another person;

(d) engaging in cunnilingus or fellatio; or

(e) continuing sexual assault as defined in clauses

(a) to (d) above in circumstances falling under any of the six following descriptions:

First- Against the other person's will.

Secondly- Without the other person's consent.

Thirdly- With the other person's consent when such consent has been obtained by putting such other person or any person in whom such other person is interested, in fear of death or hurt. Fourthly- Where the other person is a female, with her consent, when the man knows that he is not the husband of such other person and that her consent is given because she believes that the offender is another man to whom she is or believes herself to be lawfully married.

Fifthly- With the consent of the other person, when, at the time of giving such consent, by reason of unsoundness of mind or intoxication or the administration by the offender personally or through another of any stupefying or unwholesome substance, the other person is unable to understand the nature and consequences of that to which such other person gives consent. Sixthly- With or without the other person's consent, when such other person is under sixteen years of age.

Explanation: Penetration to any extent is penetration for the purposes of this section.

Exception: Sexual intercourse by a man with his own wife, the wife not being under sixteen years of age, is not sexual assault."

Further we are not satisfied that the Exception should be deleted.

(paragraphs 3.1.2 and 3.1.2.1, supra)



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