Proposal to Change Sedition Law u/Section 124A of IPC

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July 19, 2018

It has been reported there has been a proposal to change law relating to sedition. Accordingly, the Ministry of Home Affairs has written to the Ministry of Law and Justice to request the Law Commission of India to study the usage of the provisions of Section 124 A (Sedition) of Indian Penal Code and suggest amendments, if any.

The Law Commission has undertaken the examination of Section 124 A and is considering the scope and ambit of the law on sedition, in order to ascertain under what circumstances it can legitimately be invoked. A draft report on the subject has been prepared and discussed in the Law Commission’s meeting and, as decided, the same is being reviewed. The Report is yet to be finalized by the Law Commission.