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Report No. 29

30. Death penalty in Russia for certain economic crimes.-Since the penalty of death can now be awarded for certain offences in Russia, it may be useful to summarise the important provisions on the subject. The death penalty was abolished in Russia in 1917, re-introduced some months later in 1918, re-abolished in 1920, and again re-introduced in 1920, i.e. in the same year. In May, 1947, it was abolished again, but in January, 1950 it was re-introduced for certain serious crimes (enemies of the regime, traitors, spies andsubversive-diversionists). In 1954, it was extended again to murder under aggravating circumstances. This position was repeated in the General Principles of Criminal Legislation, laid down in 1958. Thereafter, in 1961-62, it was extended to certain economic crimes1-2.

1. See

(i) G & G Government, etc., in Sovici Union, p. 939, text corresponding to foot-notes 39 and 40, pp. 940 and 941, para. 5; and

(ii) "Economic Crimes in the Soviet Union", (December, 1964), Vol. 5, Journal of the International Commission of Jurists, No. 1, pp. 3, 5, 7 and 8.

2. Generally as to death penalty in Russia, see "Law in Eastern Europe, No. 9, Soviet Criminal Law", (Edited by Heldbrugge), 1964, pp. 79 (203-205, 230.)



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




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