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Report No. 156

98. Substitution of new section for section 441: Criminal trespass.-

Do you agree that the definition of the word "Trespass" occurring under section 441 of the Indian Penal Code be substituted by the following definitions in view of the recommendation of the Law Commission in its 42nd Report on Indian Penal Code and clause 181 of the Indian Penal Code (Amendment) Bill, 1978, namely,-

"441. Whoever-

(a) enters into or upon property in the possession of another with intent to commit an offence or to intimidate, insult or annoy any person in possession of such property, or

(b) having entered into or upon such property without such intent, unlawfully remains there with such intent, is said to commit criminal trespass?"



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