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

Report No. 172

7.2.6. Deletion of section 377.-

Section 377, IPC deserves to be deleted in the light of the changes effected by us in section 375 to 376E. We leave persons having carnal intercourse with any animal, to their just deserts.

(paragraph 3.6, supra)



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