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ANNEXURE
GOVERNMENT OF INDIA
MINISTRY OF HOME AFFAIRS
LOK SABHA
UNSTARRED QUESTION NO: 4883
ANSWERED ON:  23.12.2014
AMENDMENT IN SECTION OF IPC
ASADUDDIN OWAISI
Will the Minister of



HOME AFFAIRS be pleased to state:-




(a) whether the Government has maintained any data related to the number of cases registered under Section 377 of the Indian Penal Code (IPC) in the country;

(b) if so, the details thereof indicating the number of cases reported under the said Section during each of the last three years and the current year, State-wise ;

(c) the rate of conviction under the said Section;

(d) whether the Government proposes to repeal or amend Section 377 of the IPC in the light of the recent judgment delivered by the Supreme Court recognizing the constitutional right of an individual to determine and identify one’s gender and sexual orientation; and

(e) if so, the details thereof?


ANSWER


MINISTER OF STATE IN THE MINISTRY OF HOME AFFAIRS (SHRI HARIBHAI PARATHIBHAI CHAUDHARY)

(a) & (b): The National Crime Records Bureau (NCRB) has reported that the collection of data on unnatural / bisexual offences, etc. under Section 377 of IPC, has been started through the Monthly Crime Statistics only since January 2014. The data indicating the number of cases reported under the said Section during each of the last three years is therefore not available. The NCRB data on the number of cases registered and persons arrested under the said Section, State-wise, since January 2014 is placed at Annexure I.

(c): The information is not available as NCRB has reported that the information on the rate of conviction is not collected separately.

(d)&(e): The matter is sub-judice before the Hon’ble Supreme Court of India. The Ministry of Home Affairs has no separate proposal to repeal or amend Section 377 of the IPC in this regard.

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