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Report No. 78

Appendix 1

List of Offences under the Indian Penal Code which are Non Bailable at Present and which Should be Made Bailable According to the Recommendations in the Report

Section

Offence

Punishment

161

Being or expecting to be a public servant and taking a gratification other than legal remuneration in respect of an official act. Imprisonment for three years or fine or both.

162

Taking a gratification in order by corrupt or illegal means,to influence a public servant Imprisonment for three years or fine or both.

163

Taking a gratification for the exercise of personal influence with a public servant. Simple imprisonment for one year or fine or both.

164

Abetment by public servant of the offences defined in sections 162 and 163 with reference to himself. Imprisonment for three years or fine or both.

165

Public servant obtaining any valuable thing, without consideration, from a person concerned in any proceeding or transaction by such public servant. Imprisonment for three years or fine or both.

65A

Abetment of offences punishable under section 161 or 165. Imprisonment for three years or fine or both.

170

Personating a public servant. Imprisonment for two years or fine or both.

233

Making, buying or selling instrument for the purpose of counterfeiting coins. Imprisonment for three years and fine.

235

Possession of instrument or material for the purpose of using first the same for counterfeiting coin (not being Indian coin). para Imprisonment for three years and fine.

237

Import or export of counterfeit coin, knowing the same to be counterfeit. Imprisonment for three years and fine.

241

Knowingly delivering to another any counterfeit coin as genuine which when first possessed the deliverer did not know to be counterfeit. Imprisonment for two years or fine or 10 times the value of the coins counterfeited or both.

242

Possession of counterfeit coin by a person who knew it to be counterfeit when he becomes possessed thereof. Imprisonment for three years and fine.

246

Fraudulently diminishing the weight or altering the composition of any coin. Imprisonment for three years and fine.

248

Altering appearance of any coin with intent that it shall pass as coin of a different description. Imprisonment for three years and fine.

252

Possession of altered coin by a person who knew it to be altered when he became possessed thereof. Imprisonment for three years and fine.

254

Delivery to another of coin as genuine which, when first possessed the deliverer did not know to be altered. Imprisonment for two years or fine or ten times the value of the coin.

267

Making or selling false weights or measures for fraudulent use. Imprisonment for one year or fine or both.

308

Attempt to commit culpable homicide (where no hurt caused). 1st para Imprisonment for three years or fine or both.

406

Criminal breach of trust. Imprisonment for three years or fine or both.

411

Dishonestly receiving stolen property knowing it to be stolen. Imprisonment for three years or fine or both.

414

Assisting in concealment or disposal of stolen property, knowing it to be stolen. Imprisonment for three years or fine or both.

461

Dishonestly breaking open or unfastening any closed receptacle containing or supposed to contain property. Imprisonment for two years or fine or both.


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