MP Bill Proposes Death Penalty for Rapists of Girls Below 12

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November 27, 2017

The Madhya Pradesh Cabinet has given green signal to Bill implicating death penalty on rapists of girls below 12 years. In the wake of increased cases of rape of minor and very small girls, the Bill has been formulated by the Madhya Pradesh Cabinet. The Cabinet headed by Chief Justice Shivraj Chouhan gave nod to the Bill in view of mitigating such heinous crimes.

It has been reported that the Finance Minister of State, Sri Jayant Malya stated that the Bill proposes to incorporate two provisos to Section 376 of the Indian Penal Code (provides for punishment for rape). Once the Bill is passed by the State Assembly it will be passed on to the Centre for further approval.