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Report No. 156

Annexure II

Working Paper on the Indian Penal Code

D.O. NO. 6(3)(36)/95-L.C.(LS)

Dr. B.C. Srivastava
Joint Secretary & Law Officer





Government of India
Ministry of Law, Justice & Company Affairs
Department of Legal Affairs
Law Commission
Shastri Bhawan,
New Delhi-110 001
Dated 26-12-95

Dear Sir,

The Government of India has made a reference to the Law Commission of India to undertake a Comprehensive revision of the Indian Penal Code, 1860 and to come up with the appropriate recommendations.

The Indian Penal Code, which is the basic penal law of India, is more than 135 years old. However, the Code was amended time and again in order to meet with different forms of crime developed in the respective times.

The Law Commission of India in its 42nd Report of "Indian Penal Code" submitted in June 1971 made comprehensive recommendations to amend the Indian Penal Code. In Order to implement these recommendations, the Government of India introduced a comprehensive Bill, namely, the Indian Penal Code (Amendment) Bill, 1978 which was passed in Rajya Sabha in November, 1978. However, it could not be passed by the Lok Sabha as it was dissolved in 1979.

The National Commission for Women has also made certain recommendations on the subject. In view of above, the Law Commission has undertaken the study of comprehensive revision of the Indian Penal Code so as to remove lacunae and to update the law to meet the current needs of the society.

Some of the main issues which have drawn the attention are as follows:



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