Download as PDF Print
PDF/WORD(Hindi) PDF/WORD
GOVERNMENT OF INDIA
MINISTRY OF HOME AFFAIRS
LOK SABHA
UNSTARRED QUESTION NO: 3253
ANSWERED ON:  07.08.2018
IPC Amendment
PRASUN BANERJEE
Will the Minister of



HOME AFFAIRS be pleased to state:-


(a) whether the Ministry has considered the repealing of Section 377 of Indian Penal Code (IPC) during its consideration for amendments in the wake of the incident of 2012 gang rape in Delhi; and

(b) if not, the reasons therefor?


ANSWER
MINISTER OF STATE IN THE MINISTRY OF HOME AFFAIRS
(SHRI HANSRAJ GANGARAM AHIR)

(a) & (b): No, Madam. The Justice J.S. Verma Committee was set up in the wake of the incident of 2012 gang rape in Delhi to examine and recommend amendments in Criminal Law with respect to crimes against women. The Committee did not make any recommendation in relation to section 377 of IPC.




***********

Developed and Hosted by National Informatics Centre (NIC)
Content on this website is published, managed & maintained by Software Unit, Computer (HW & SW) Management. Branch, Lok Sabha Secretariat