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Report No. 156

Clause 100

12.39. In Chapter XI the existing section 229 deals with an offence of personation of a juror or assessor. It has no relevancy. Therefore, it has been rightly suggested to omit that section. The Law Commission however recommended in its 42nd Report to substitute two new sections in the place of section 229, namely, sections 229A and 229B, As per that recommendation section 229A is to deal with the offence of interference with witnesses and section 229B is to deal with the offence of failure by a person who is on bail or on bond to appear in court.

Under clause 100, however, they are numbered as sections 229 and 229A. In the present scenario of criminal trials, the enormous delay is due to various reasons, particularly the non-attendance of the witnesses due to some reason or the other and in many cases mainly because of threats and corrupt means etc. and likewise absence of persons who are on bail. Therefore, these two proposed sections under this clause which are in conformity with the recommendations of the Law Commission are much needed.



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