Centre Approves Death Penalty for Child Rape

April 22, 2018

It has been reported that the Union Cabinet has approved the promulgation of the Criminal Law (Amendment) Ordinance, 2018 which enumerates death penalty for child rape convicts i.e. of children below 12 years of age.

The ordinance seeks to brings amendment to the Indian Penal Code, the Evidence Act, the Code of Criminal procedure and the Protection of Children from Sexual Offences (POSCO) Act.

In the wake of recent horrifying incidents of Kathua and Unnao rape case wherein the victims were minor girls, the Union Minister of Women and Child Development, Maneka Gandhi had urged the Centre to amend law to provide for death penalty of girl child below 12 years of age.

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Shilpi Sharan

- Shilpi Sharan is the Editor at Vakilno1.com - an Advocate with extensive knowledge in myriad fields of Law. She has a flair of writing and has legal publications in national and international law magazines to her credit. She focuses on legal research and aims at raising public awareness of laws in India.