AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 156

60. Amendment of section 292.-

Do you agree that in section 292 of the Penal Code, which deals with sale etc., of obscene books etc., a new sub-section (3) be added for admission of expert evidence in the following words, namely,-

"(3) Where, in any prosecution under this section, the question is whether the publication of any book, pamphlet, paper, writing, drawing, painting, representation or figure is in the interest of science, literature, art or learning or other object of general concern, the opinion of experts as to its scientific, literary, artistic, academic or other merit may be admitted in evidence."; as recommended by Law Commission in its 42nd Report on Indian Penal Code and clause 122 of the Indian Penal Code (Amendment) Bill, 1978?



The Indian Penal Code Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys