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Report No. 29

Appendix 32

Proposed Amendments to The Code of Criminal Procedure, 1898

(This is a tentative draft only)

In the Second Schedule to the Code of Criminal Procedure, 18981 (5 of 1898),

(i) after the entry relating to section 379, the following entry shall be inserted, namely:-

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379A

Theft of public property

May arrest without warrant

Warrant

Not bailable

Not compoundable

Imprisonment of either description for 7 years and fine.

Any Magistrate

(ii) after the entry relating to section 420, the following entry shall be inserted, namely:-

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420A

Cheating public authorities

May arrest without warrant

Warrant

Bailable

Not compoundable

Imprisonment of either description for 7 years and fine.

Court of Section Presidency Magistrate or Magistrate of the first class.

1. These amendments are consequential on those proposed in the Indian Penal Code.



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




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