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Report No. 156

Issue No. 1

Five Judges are of the view that there is no need of amendment in sections 34 & 149 of I.P.C.; even a single person can be convicted if court comes to the conclusion that apart from him others have also conjointly committed the offence. Two Judges responded in the affirmative. The Addl. Registrar of M.P. High Court, Jabalpur, has also replied in the affirmative.

The Government of Gujarat agreed about the amendment of sections 34 & 149. But the Government of Bihar does not agree with the proposal of the Law Commission of India. The Government of Assam has sent its opinion about the amendment of only section 294A of the Code.

Both the Advocates are silent on the issue.

One Police Officer is of the view that both the provisions can be put together in one section and provision may be made for punishment of even a single person committing offence conjointly. Four Police officers do not support the issue.

Himachal Pradesh State Law Commission has not favoured any change under these sections.

Academician is silent on the issue.

Both the organisations are silent on this issue. Women organisation (Nirantar) has responded to the issues which are related to women except a few general questions.



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