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Report No. 156

13. Hijacking of aircrafts or other vehicles.-

The cases of hijacking of aircraft and vehicles in recent past have been galore in parts of our country ridden with terrorism. In view of this, it is felt that the hijacking of an aircraft or vehicle be made punishable under the Indian Penal Code. Do you think that there should be a uniform punishment for both the offences or it should vary according to the gravity of the offence and be deterrent punishment in case of hijacking of an aircraft on-board or in-flight.



The Indian Penal Code Back




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