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Report No. 146

4.3. Persons of unsound mind.-

One minor point may be mentioned. A person of unsound mind may, at least theoretically, be subjected to the type of misconduct under consideration. Such cases may not be frequent in practice, but they should also be covered in the new section. Incidentally, the existing sections 372 and 373 of the Indian Penal Code1 do not cover persons of unsound mind sold for the purpose of prostitution or illicit intercourse or unlawful or immoral purpose. The Commission is of the view that the aforesaid sections should be suitably amended to cover such persons also.

1. Para. 3.8, supra.



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