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Report No. 156

Issue No. 17

All the Judges and Addl. Registrar who responded to the letter have replied in the affirmative.

Both the State Governments responded in the affirmative.

Most of the police officers who responded to the letter have agreed with the proposal.

One Advocate also supported the issue.

The State Law Commission replied in the affirmative and suggested to make the offence cognizable and non-bailable.

Remaining persons are silent.



The Indian Penal Code Back




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