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Report No. 156

118. Amendment of section 510: Misconduct in public by drunken person.-

Do you agree that in section 510 for an offence (misconduct) generally not noticeable, for the words "with simple imprisonment for a term which may extend to twenty-four hours, or with fine which may extend to ten rupees or with both", the words "with imprisonment till rising of the court or with fine which may extend to one hundred rupees" be substituted as provided in clause 205 of the Indian Penal Code (Amendment) Bill, 1978?

119. Omission of Chapter XXIII: Of attempts to commit offences.-

Do you agree that Chapter XXIII (section 511), "Of attempts to commit offences" of the Penal Code be omitted, in view of the fact that a new Chapter VB "Attempts" has been recommended for inclusion as recommended in clause 45 of the Indian Penal Code (Amendment) Bill, 1978?



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