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Report No. 156

46. Amendment of sections 128, 129 and 130: Offences committed by Public Servants etc.-

Do you agree that since "the State Prisoners Regulations" of three Presidencies made early in the last century have been repealed in 1952 and in view of the recommendation of Law Commission, 42nd Report, and clause 51 of Indian Penal Code (Amendment) Bill, 1978 that under sections 128, 129 and 130 of the Penal Code, the words "state Prisoner or" wherever they occur, be omitted?



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