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Report No. 156

Question No. 79

Amendment of section 375 (Rape) as suggested vide our Questionnaire has been accepted by the majority of the persons but the State Law Commission is not in favour of any change under this section.

The woman organisation suggested to delete the exception and explanation to the section and explanation needs to be redrafted as under:-

"Explanation.-The following are sufficient to constitute the sexual intercourse necessary to offence of rape:

(a) the introduction (to any extent) by a man of his penis into the vagina, anus or mouth of a woman; or

(b) the introduction (of any extent) by a man of an object or a part of the body (other than the penis) into the vagina or the anus of a woman.

It has also suggested the insertion of a new section 375 A for "forcible sexual intercourse with a person of the same sex."



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