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Report No. 156

Issue No. 8

Except one Judge, all the Judges and Registrar who responded to the letter have replied in the affirmative.

One State Government supported the proposal of the Law Commission of India and another State Government replied in negative.

Only one Advocate agreed to this proposal.

Four police officers are of the view that the proposed amendment has been covered under the Motor Vehicles Act and there is no need to amend Indian Penal Code for that purpose. One Police Officer feels that even if it is required to make new provision, the same should be made in the Motor Vehicles Act instead of making it in the Indian Penal Code.

According to the State Law Commission, sections 113, 114, 115 of the Motor Vehicle Act were amended in 1994, therefore, this issue does not need further change. However, punishment provided under sections 279, 304A and 337 of Indian Penal Code may be enhanced.



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