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Report No. 156

117. Insertion of new section 507A: Causing damage to places open to public view.-

Do you agree that a new section, namely, section 507A which refers to causing damage, etc. to places open to public view be incorporated in the following words:-

"507A. (1) Whoever-

(a) affixes to, or inscribes or exhibits on, any place open to public view any objectionable matter, or

(b) damages, destroys or defaces any place open to public view, shall be punished with imprisonment of either description for a term which may extend to two years, or with fine, or with both.

(2) In this section-

(a) "place open to public view" includes any private place or building, monument, statue, post, wall, fence, tree or other thing or contrivance visible to a person being in, or passing along, any public place;

(b) "objectionable matter" means any effigy or any Bill, notice, document, paper, or other thing containing any words, signs or visible representations which is-

(i) likely to incite any person to commit, 'murder, sabotage or any offence involving violence; or

(ii) likely to seduce any member of any of the armed forces of the Union or of the police forces from his allegiance or his duty, or prejudice the recruiting of persons to serve in any such force or prejudice the discipline of any such force; or

(iii) likely to incite any section of the public to sets of violence against any other section thereof; or

(iv) deliberately intended to outrage the religious feelings of any class of citizens of India by insulting or blaspheming or profaning the religion or the religious beliefs of that class; or

(v) grossly indecent or scurrilous or obscene or intended for blackmail. Do you agree to incorporation of the section?



The Indian Penal Code Back




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