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Report No. 156

61. Insertion of new section 292A: Printing etc., of grossly indecent or Scurrilous matter or matters intended for blackmail.-

In order to check the menace of blackmail publication of scurrilous or grossly indecent matter in the media whether it is necessary to insert a new section 292A to cover printing, exhibition, distribution, circulation of any picture or any printed or written document which is grossly indecent or scurrilous or intended to blackmail, etc. or sale or conveyance or doing business in printing or circulation, etc. or advertise or attempt to do any such act also being punishable?

62. Insertion of new sections 294A and 294B: Offence related to lotteries.-

Whether new sections 294A and 294B should be expanded so as to cover all lotteries promoted or proposed to be promoted in India or elsewhere and to cover the acts of printing, sale, distribution, advertisement, etc.?

63. Amendment in sections 299 and 300: Culpable homicide and murder.-

Do you suggest any changes in sections 299 and 300 tO have a clearer definition of culpable homicide and murder?

64. Amendment of section 302B.-

Whether section 302B should be made more explanatory mentioning in what cases death sentences should be awarded or whether it is better to leave it to the discretion of the court on the concept of 'rarest of rare cases'?

65. Insertion of new section 304B.-

Whether a new section 304B has to be inserted to make the drivers who drive or runaway without informing any police station within a reasonable time?

66. Amendment of sections 307 and 308: Attempt to murder etc.: Attempt to commit culpable homicide.-

Do you suggest any changes in sections 307 and 308? Should there be severe punishment if hurt is caused?

67. Omission of section 309: Attempt to commit suicide.- Do you agree that section 309 be omitted?

68. Amendment of section 320: Grievous hurt.-

Do you suggest any changes in section 320? Whether in para 8, the period of 20 days can be reduced to 15 days?

69. Insertion of new section 354A: Assault on a minor.-

Do you agree with the holding of Supreme Court in a case of State of Punjab v. Major Singh, AIR 1967 SC 63 (65, 67), that indecent assault on children be an offence? Therefore, in view of the above holding and recommendation of Law Commission in its 42nd Report on Indian Penal Code and clause 146 of the Indian Penal Code (Amendment) Bill, 1978, a new section 354A for the "indecent assault on a minor" be inserted in the following words:-

"354A. Whoever assaults or uses criminal force to any minor under sixteen years of age in an indecent lascivious or obscene manner, shall be punished with imprisonment of -either description for a term which may extend to three years, or with fine, or with both"?

70. Amendment of section 356: Assault on criminal force.-

Do you agree with the recommendation of Law Commission in its 42nd Report on Indian Penal Code and clause 147 of the Indian Penal Code (Amendment) Bill, 1978 that in section 356 of the Penal Code for the words "on any property", the words "of any property" be substituted?



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