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Report No. 29

Appendix 16

Extracts from The Criminal Code of The Hungarian People's Republic, 1962

Section 124

Sabotage

(1) Whoever causes considerable prejudice by his activity in the province of his office, service or public charge in order to undermine or weaken the state, social or economic order of the Hungarian People's Republic or does so by omission in his duty or by not doing it properly, shall be punished with loss of liberty ranging from five to twelve years.

(2) Punishment shall be loss of liberty ranging from ten years to fifteen years, or death, if-

(a) the crime has caused particularly grave prejudice;

(b) the crime has been committed in times of war.

(3) Whoever carries out a preparatory act for sabotage shall be punished with loss of liberty ranging from six months to five years and in times of war with loss of liberty ranging from two years to eight years.

Section 125

Destruction

(1) Whoever destroys, renders useless or damages a public facility, plant, production unit, general traffic, tele-communication plant or equipment, public building or structure, stock of products or produce, war material or other property of similar importance by its purpose, and does so with the aim of weakening the state, social or economic order of the Hungarian People's Republic, shall be punished with loss of liberty ranging from five years to twelve years.

[Cf. Section 427 and 431 Indian Penal Code, section 126 Railway Act.]

(2) Punishment shall be loss of liberty ranging from ten years to fifteen years or death, if-

(a) the crime has caused particularly grave prejudice;

(b) the crime has been committed in a manner causing public danger, or

(c) in times of war.

(3) Whoever carries out a preparatory act for destruction, shall be punished with loss of liberty ranging from six months to five years and in times of war with loss of liberty ranging from two years to eight years.



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




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