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Report No. 156

20. Amendment of section 57: Fractions of terms of punishment.-

Do you agree with the recommendations of the Law Commission in its 42nd Report on Indian Penal Code and clause 20 of the Indian Penal Code (Amendment) Bill, 1978 that in section 57 of the Penal Code for the words "imprisonment for 20 years", the words "rigorous imprisonment for 20 years" be substituted?



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