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Report No. 172

7.2.8. New section 166A, IPC recommended.-

We recommend that a new section 166A be introduced in the IPC in the following terms:

"166A. Whoever, being a public servant-

(a) knowingly disobeys any direction of the law prohibiting him from requiring the attendance at any place of any person for the purpose of investigation into an offence or other matter, or

(b) knowingly disobeys any other direction of the law regulating the manner in which he shall conduct such investigation, to the prejudice of any person, shall be punished with imprisonment for a term which may extend to one year or with fine or with both."

(paragraphs 3.8 & 3.8.1, supra)

7.2.9. No definition of the expression "consent" is called for at this stage.

(paragraph 3.9, supra)

7.3. Changes recommended in the Code of Criminal Procedure, 1973



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