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Report No. 146

4.2. Consequential change.-

On the insertion of the above section in the Indian Penal Code, a consequential amendment of the First Schedule to the Code of Criminal Procedure, 1973 will be needed. That Schedule deals with the categorisation of offences as bailable etc. It is suggested that the newly created offence should be-

(a) cognizable,

(b) non-bailable, and

(c) triable exclusively by the Court of Session.



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