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Report No. 156

Chapter VI

Attempt - Insertion of New Sections 120c & 120d by Way of New Chapter VB in the Bill

13.09. 1. The Indian Penal Code (Amendment) Bill, 1978 made a provision for this new Chapter under clause 45. Clauses 46 to 51 of the Bill seem to be incorporated by mistake in this Chapter i.e. Chapter VI of the I.P.C.. Therefore, this new Chapter ought to be confined to sections 120C and 120D only which are dealing with "Attempt".

After examining from various angles, it is recommended that there is no need to insert proposed sections in the I.P.C. as section 511 is working well and covers the said aspects. Therefore, in view of it, no need to introduce a new Chapter VB containing sections 120C and 120D. If need be the language of section 511 may be amended.

(Para. 6.16)



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