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Report No. 156

105. Amendment of section 473.-

Do you agree with the recommendation of the Law Commission in its 42nd report on Indian Penal Code and clause 189 or the Indian Penal Code (Amendment) Bill, 1978 that in section 473 of the Indian Penal Code, for the words "seven years", the words "ten years" be substituted?

106. Substituted of section 474.-

Do you agree with the suggestion of Law Commission in its 42nd report on Indian Penal Code and clause 190 of the Indian Penal Code (Amendment) Bill, 1978 that for section 474 of the Penal Code, the following section be substituted, namely-

"474. Whoever has in his possession any document of the description mentioned in section 466 or section 467, knowing the same to be forged and intending that the same shall fraudulently or dishonestly be used as genuine, shall be punished with rigorous imprisonment for a term which may extend to seven years, and shall also be liable to fine?"

107. Amendment of section 476.-

Do you agree with the recommendation of Law Commission in its 42nd report on Indian Penal Code and clause 191 of the Indian Penal Code (Amendment) Bill, 1978 that in section 476 of the Penal Code, for the words "Seven years", the words "ten years" be substituted?

108. Amendment of section 477.-

Do you agree with the recommendation of Law Commission in its 42nd report on Indian Penal Code and clause 192 of the Indian Penal Code (Amendment) Bill 1978, that in section 477 of the Penal Code (a) for the words "or an authority to adopt a son" "or an authority to adopt a person" be substituted, (b) the words "with imprisonment for life, or" be omitted; (c) for the words "seven years", the words "ten years" be substituted?

109. Amendment of section 477.-

Do you agree with the suggestion of the clause 193 of Indian Penal Code (Amendment) Bill, 1978, that in section 477A of the Penal Code, for the words "being a clerk, officer or servant, or employed or acting in the capacity of a clerk, officer or servant", the words "being employed in any capacity and acting in that capacity" be substituted?

110. Amendment of section 489A.-

Do you agree with the suggestion of Law Commission in its 42nd report on Indian Penal Code and clause 194 of the Indian Penal Code (Amendment) Bill, 1978, that in section 489A of the Penal Code (a) the Explanation shall be numbered as Explanation I and in the Explanation as so numbered, the words "and includes a traveller's cheque" shall be inserted at the end; (b) the following shall be inserted as Explanation II, namely:-

"Explanation II.-For the removal of doubt, it is hereby declared that in this section and in sections 489B, 489C, 489D and 489E, the expression "currency note" includes a foreign currency note"?

111. Insertion of new section 489F.-

Do you agree with the suggestion that a new provision to cover the offence of preparation for committing offences under sections 489A to 489E of the Penal Code and as provided in clause 196 of the I.P.C. (Amendment) Bill, 1978, be inserted in the following manner-

"489F. Whoever makes any preparation for committing any offence punishable under section 489A to section 489E shall be punished with imprisonment for a term which may extend to one-half of the imprisonment provided for that offence, or with fine, or with both"?

112. Substitution of new Chapter for Chapter XIX: Offences against privacy.-

Do you agree that the "offence against privacy" in view of people's quest for privacy as laid down by Supreme Court be substituted as new chapter for Chapter XIX (of the Criminal Branch of contracts of Service) being of no practical utility as recommended by the Law Commission in its 42nd Report and clause 197 of the I.P.C. (Amendment) Bill, 1978 in the following manner-



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