AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 156

Clause 128

12.48. Under this clause a new section 304B is sought to be inserted. At the outset we must point out that in 1986 by amending Act 43 of 1986, the existing section 3048 dealing with dowry death was inserted. Therefore, the new section namely 304B under this clause cannot be given the same number. It is obvious that the Bill is much anterior.

However, a perusal of the new section shows that all those offenders who indulge in rash and negligent driving, drive or run away without informing any police station within a reasonable time after having caused death or injury. This is a phenomenon, namely, "hit and run" to escape from the liability. Therefore, this provision can be inserted as mentioned above, but the number cannot be 304B. We recommend that this may be inserted in 304A as sub-section (2).



The Indian Penal Code Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys