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

Report No. 172

7.3.7. 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".

(paragraph 4.8, 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