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Report No. 29

Appendix 21

Economic Crimes in Certain Eastern-European Countries

Apart from Russia and Hungary, provisions relating to economic crimes exist in certain other countries of Eastern Europe. A brief summary of the important provisions is given below.

Albania

The Criminal Code, 1952 of Albania1 contains Chapters dealing with penalties for theft, waste, misuse and other forms of destruction of Government or social property (Chapter 2) as well as detailed provisions relating to economic crimes (Chapter 3).

The economic crimes include crimes in industrial production and against the monopoly of foreign trade, offences agqinst regulations of internal trade and against financial regulations, evasion of taxes, and failure to deliver agricultural quotas. Certain important features are-

(a) Death penalty is permissible for economic crimes2.

(b) Confiscation of property is mandatory in economic crimes, excepting in 3 cases. (Under Article 25, certain objects like furniture, foodstuffs etc. are not confiscated.)

(c) The prosecution can transfer cases relating to economic crimes to military courts.

1. See G & G Government Law in the Soviet Union, pp. 979, 981 and 982.

2. For wilful destruction of State property also, death sentence can be awarded under Articles 85 and 89.



Proposal to include certain Social and Economic Offences in the Indian Penal Code Back




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