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Report No. 156

26. Substitution of sections 73 and 74: Solitary confinement and its limit.-

Do you agree that punishment of solitary confinement is out of tune with modern thinking, therefore, it be deleted from the Penal Code?

27. Amendment of section 75: Enhanced punishment for certain offences under Chapter XII or Chapter XVII after previous conviction.-

Do you think that section 75 should be extended to cover all offences under the Code which are punishable with imprisonment upto three years or more?

28. Amendment of section 94: Act to which a person is compelled by threats.-

Do you think it is necessary to redraft section 94 to include harm to near relatives like parents, spouse, son or daughter and that a person threatened with such harm be permitted to plead duress as an excuse in the same way as a person threatened with death?

29. Constructive liability of Companies: Insertion of sections 94A and 94B.-

Do you think that the Company and the Board of Directors or the persons responsible for the conduct of the affairs of the company should be constructively be made liable for offences committed in furtherance of the affairs of the company by an employee thereof by adding new sections 94A, 94B as provided in the Bill?

30. Amendment/Modification/Deletion of section 99: Acts against which there is no right of private defence, etc.-

Do you think that the third paragraph in section 99 debarring the right of private defence in cases in which there is a time to have recourse to the public authorities should be removed or should be modified and if so, how?



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