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

Report No. 156

74. Substitution of new section for section 362: Abduction.-

(a) Do you agree that the definition of abduction be expanded to include taking any persons away from any place without the consent of that person or some persons legally authorised to consent on behalf of that person as provided in clause 149 of the I.P.C. Amendment Bill, 1978?

(b) Do you agree that abduction per se irrespective of the motive for such abduction be made punishable under the I.P.C.?

75. Insertion of new section 364A: Abduction for ransom.-

I.P.C. does not include abduction for ransom as an offence. National Crimes Record Bureau has reported that abduction including those for ransom has recorded a rise of 43.3% between 1983 and 1993. In view of this do you agree that abduction for ransom be incorporated as an offence as provided in clause 151 (section 364A) of the I.P.C. 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