Salient Features of Criminal Law (Amendment) Ordinance, 2018


April 23, 2018

The Criminal Law (Amendment) Ordinance, 2018 to amend the Indian Penal Code, Code of Criminal Procedure and Protection of Children from Sexual Offences Act, 2012 was promulgated by the President of India on April 21, 2018.

  1. The ordinance proposes to amend Section 376 of Indian Penal Code. The amended provision proposes to increase the minimum sentence of rape from 7 to 10 years.
  2. The ordinance proposes to incorporate Section 376 (3) which provides that punishment for rape of girl below 16 years shall not be less than 20 years but may extend to imprisonment for life.
  3. The ordinance proposes to insert Section 376AB to provide that whoever commits rape of women below 12 years of age shall be punished with rigorous imprisonment for life and with fine or with death.
  4. The ordinance proposes to punish gang rape of woman below 16 years of age with rigorous imprisonment for life and with fine.
  5. The ordinance proposes to punish gang rape of woman below 12 years of age with rigorous imprisonment for life and with fine or with death.

The ordinance can be accessed here.

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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.