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Report No. 156

15. Blackmail.-

Cases of black-mail, in the sense of dishonestly threatening one with publishing an imputation, harmful to his reputation or the reputation of near relative of that person is taking a new dimension. In view of this, it is for consideration whether a new section 385A can be inserted in the Indian Penal Code to cover cases where a culprit dishonestly threatens to commit extortion by blackmailing?

16. Cheating.-

The Law Commission in its 29th Report considered how to tackle the problem of cheating Government, Corporation, Local Authority on a large scale by dishonest contractors. To combat this malady, it is recommended to insert a new section 420A. Whether any further changes are necessary in this context?

17. Employees taking bribe in respect of affairs or business of employer or of person who engaged him.-

In order to curb the aforesaid act whether there should be a separate provision in the Penal Code providing for punishment for such an act. On the model of an English Statute, the Law Commission recommended a new section 420B to cover the cases of taking bribe by private persons also in respect of employer's affairs or business. Your suggestions in this respect would be of great assistance.



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