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GOVERNMENT OF INDIA
MINISTRY OF HOME AFFAIRS
LOK SABHA
STARRED QUESTION NO: 281
ANSWERED ON:  16.03.2021
Sedition Law
Anumula Revanth Reddy
Will the Minister of



HOME AFFAIRS be pleased to state:-


(a) the details of the number of cases registered under the offence of sedition across the country during the last ten years including the current year, State/UT-wise and year-wise;

(b) the details of the conviction rate of sedition cases and the steps taken for speedy trial in these cases;

(c) whether the Government proposes to scrap the present provisions of the Code of Criminal Procedure (CrPC) and the Indian Penal Code (IPC) concerning
sedition; and

(d) if so, the details thereof and if not, the reasons therefor?


ANSWER
MINISTER OF STATE IN THE MINISTRY OF HOME AFFAIRS
(SHRI G. KISHAN REDDY)
(a) to (d): A Statement is laid on the Table of the House.



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STATEMENT IN REPLY TO THE LOK SABHA STARRED QUESTION No. 281 FOR ANSWER ON 16TH MARCH, 2021

(a) & (b): ‘Public Order’ and ‘Police’ are State subjects as per the Seventh Schedule of the Constitution of India. The respeonsibility for maintaining law and order, including registration, investigation and prosecution of crime rests primarily with the respective State Government. The National Crime Records Bureau (NCRB) compiles and publishes information on crimes in its publication “Crime in India”. NCRB started collecting data on cases registered under the offence of Sedition (Section 124 (A) of the Indian Penal Code, 1860) from 2014 onwards. Published Reports are available till the year 2019. State/UT-wise data on cases registered, cases charge-sheeted, cases convicted, cases in which trials completed and conviction rate under the offence of sedition is at Annexure.

(c) & (d): Amendment of criminal law is a continuous process.
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