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Report No. 156

53. Omission of section 228.-

Since the jury system has been abolished in our country, do you suggest for deletion of section 228, I.P.C.?

54. Omission of sections 246 & 254: Coins etc.-

In the yore, the metal used in the coins was very valuable. Therefore, people were trying to alter the composition and shape of the coin. Of late the metal being used in coins is not that much valuable. Therefore, do you suggest for the deletion of sections 246 and 254 of the I.P.C.?

55. Insertion of new section 198A: Issuing or signing false medical certificate.-

Whether it should be provided in the Indian Penal Code that any medical practitioner who knowingly issues any false medical certificate or certificate of fitness and any person who corruptly uses it as a true certificate should be punishable in order to check the growing malpractice of issuing and using false medical certificate, (e.g. Doctors seen outside M.V. authorises to give certificates to new applicants). If so, whether there should be different punishments for a certificate used in judicial proceedings and for other purposes?

56. Amendment of section 270: Malignment act likely to spread infection of disease dangerous to life.-

Do you agree with the recommendation of Law Commission in its 42nd Report on Indian Penal Code and clause 114 of the Indian Penal Code (Amendment) Bill, 1978 that in section 270 of the Penal Code (a) for the word 'malignantly' the word 'wilfully' be substituted, and (b) for the words 'two years', the words "three years" be substituted?

57. Amendment of sections 272 to 276: Offences of adulteration.-

Do you agfee that the sentence provided in sections 272 to 276 of the Penal Code dealing with the anti-social and reprehensible offences of adulteration of food, drinks and drugs, be enhanced in view of recommendations of Law Commission in its 42nd Report and clause 115 of the Indian Penal Code (Amendment) Bill, 1978 and of the provisions of section 16 of the Food Adulteration Act, 1954 and also of U.P, Act No. 47 of 1975 and West Bengal Act No. 42 of 1973 and if so, what should be the quantum of punishment?

58. Amendment of section 277.-

Do you agree with the recommendation of Law Commission in its 42nd Report on the Indian Penal Code and clause 116 of the Indian Penal Code (Amendment) Bill, 1978 that in section 277 of the Penal Code for the words-(a) "or reservoir", the words "well, reservoir or any other source of supply of water" be substituted; and (b) for the words "three months or with fine which may extend to five hundred rupees", the words "one year or with fine" be substituted?



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