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Report No. 156

17. Substitution of the definition of words "Good faith" and "Harbour" under sections 52 and 52A.-

Do you agree with the recommendations of the Law Commission in its 42nd Report on Indian Penal Code and clause 17 of the Indian Penal Code (Amendment) Bill, 1978 that for sections 52 and 52A of the Penal Code, the following sections be substituted, namely-

"52. A thing is said to be done or believed in 'good faith' when it is done or believed honestly and with due care and attention.

52A. Harboring means giving shelter to a person, and includes supplying a person food, drink, money, clothes, arms, ammunition or means of conveyance, or assisting a person in any manner to evade apprehension."?



The Indian Penal Code Back




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