AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 156

Annexure III

Responses Received on the Questionnaire on the Indian Penal Code, 1860

The Law Commission of India circulated a comprehensive questionnaire (Annexure I) on the Indian Penal Code, 1860 for eliciting views from various quarters.

The questionnaire was sent to the Registrars of the High Courts, the Home Secretary of the State Governments & Union Territories, the President of Supreme Court Bar Association and High Courts Bar Association, National Commission for Human Rights, National Commission for Minorities, National Commission for SC & ST, National Women's Commission, State Law Commission, Police Officers, Advocates, Academicians and some social organisations, institutions etc.

Responses were received from three State Governments, seven Judges and one Additional Registrar of High Courts, one Advocate, one Police Officer, one State Law Commission, and one Organisation (Nirantar).



The Indian Penal Code Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys