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Report No. 156

72. Amendment of section 362: Abduction.-

Do you agree that the definition of the word 'abduction' given under section 362 is not clear and wide enough to cover the definition of the said offence and the cases of "hijacking of aircraft and vehicles" in recent past have been increasing in parts of our country ridden with terrorism, should be made punishable under the Penal Code? In your opinion should there be uniform punishment for both the offences or should it vary according to the gravity of the offence and be deterrent punishment in case of hijacking of an aircraft on board, or in flight? Please comment.



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