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Report No. 156

Issue No. 12

Most of the persons who responded to our letter (Annexure II) have agreed to enhance the punishment for aggravated nature of the offences.

Issue No. 13

Most of the Judges who responded, have agreed with the proposal of the Law Commission of India.

Both the State Governments responded in the affirmative.

One Advocate also supports the proposal.

Except one all the police officers have replied in the affirmative and pleaded for higher scale of punishment.

State Law Commission supported the issue and has pleaded to make the offence non-bailable and cognizable and punishment should be made deterrent and in any case not less than 10 years.

Academician and other organisations have not responded.



The Indian Penal Code Back




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