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Report No. 156

Proposal to include "Air-hijacking" in the I.P.C.

10.03. In the recent past, the new crime of air hijacking has increased. Despite the steps taken by the countries as well as International Civil Aviation Organisation (ICAO) there is no reduction in the incidence of hijacking.

The Law Commission of India in its letter dated 26th December, 1995 sought the suggestions to tackle the problem of hijacking of aircrafts or other vehicles. Item 13 of the letter says that-

"The cases of hijacking of aircraft and vehicles in recent past have been galore in parts of our country ridden with terrorism. In view of this, it is felt that the hijacking of an aircraft or vehicle be made punishable under the Indian Penal Code. Do you think that there should be a uniform punishment for both the offences or it should vary according to gravity of the offence and be deterrent punishment in case of hijacking of an aircraft on board or in flight?"

Similarly in its questionnaire on I.P.C., 1860 (Item 18, p. 36), the Law Commission has asked the opinion to include this crime in the I.P.C., namely-

(i) hijacking of aircraft; and

(ii) hijacking of the vehicles.

In the questionnaire, the option has been suggested whether there should be a uniform punishment for both the offences or it should vary according to the gravity of the offence and be deterrent punishment in case of hijacking of an aircraft on-board or in-flight.



The Indian Penal Code Back




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