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Report No. 156

23. Substitution of new sections for sections 67 and 68: Imprisonment to terminate on payment of fine and imprisonment for non-payment of fine, when offence punishable with fine only.-

Do you agree that (a) the word "levied" in both the sections do not give clear meaning? Therefore, these words be replaced by the word "realised"; (b) as recommended by the Law Commission in its 42nd Report on Indian Penal Code and clause 23 of Indian Penal Code (Amendment) Bill, 1978 that the amount of fine given under section 67 of the Code be increased; (c) the provisions regarding imprisonment to terminate on payment of fine required to be made more clear under section 68; further the provisions of section 69 of the Penal Code also be included under section 68?



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