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Report No. 156

59. Insertion of new section 279A.-

Do you agree with the recommendation of Law Commission in its 42nd Report on Indian Penal Code and clause 119 of the Indian Penal Code (Amendment) Bill, 1978 that a new section 179A for "driving unsafe or overloaded vehicle on a public way" be inserted as under:-

"279A. Whoever knowingly or negligently drives or permits any person to drive any vehicle on a public way when that vehicle is in such a state or so loaded as to endanger life, shall be punished with imprisonment of either description for a term which may extend to six months, or with fine, or with both.

Explanation.-In this section-

(a) "vehicle" includes any vessel; and

(b) "public way" includes any public water-way.

or in view of the provisions of sections 184, 190 and 194 of Motor Vehicles Act, 1988, there is no requirement of inserting the above mentioned section in the Penal Code?



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