No prosecution for attempt to commit suicide: Person shall be presumed to be under severe stress

Enacting the new Mental Healthcare Act, 2017, Parliament has decriminalised the attempt to commit suicide. A person attempting to commit suicide shall be presumed to be under severe stress and shall not be prosecuted or punished under Section 309 of the Penal Code, 1860, unless proven otherwise. Further, the appropriate government has a duty to provide care, treatment and rehabilitation to the person having the stress.

The Section reads as:

115. Presumption of severe stress in case of attempt to commit suicide.–(1) Notwithstanding anything contained in section 309 of the Indian Penal Code any person who attempts to commit suicide shall be presumed, unless proved otherwise, to have severe stress and shall not be tried and punished under the said Code.
(2) The appropriate Government shall have a duty to provide care, treatment and rehabilitation to a person, having severe stress and who attempted to commit suicide, to reduce the risk of recurrence of attempt to commit suicide.

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