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Report No. 156

Clause 187

12.83. The proposed changes under sub-clauses (a), (b) and (c) of clause 187 of the Bill are on the basis of the reasons and recommendations contained under paras 18.8, 18.10 and 18.11 of Chapter 18 of the aforesaid 42nd Report.

By virtue of sub-clause (a), the words "in respect of a document which is, or purports to be..." are proposed to be substituted in section 467, I.P.C. for the sake of clarity as stated under the preceding paragraph in respect of section 466, I.P.C. and also as recommended under para. 18.10 of the 42nd Report. We also concur with the proposed changes under sub-clause (a) that the words "authority to adopt a son or" should be substituted by the words "authority to adopt any person or " as a female may also be adopted as a daughter (vide the Hindu Adoption and Maintenance Act, 1956). Besides, adoption of a female child may also be permissible under the laws or customs or usages governing other religions.

Under sub-clause (b) the proposed substitution by the words "or an acquittance" is in the interests of clarity as recommended in the revised form of section 467, I.P.C. as stated under para. 18.11 of the 42nd Report.

By virtue of sub-clause (c) the words "with imprisonment for life, or" are sought to be omitted under section 467, I.P.C.. This is necessary because the imprisonment for life provided in section 467 for forgery of valuable securities appears to be too harsh as observed in the 42nd Report. We also concur with this change.



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