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On December 4, 2012 the Criminal Law (Amendment) Bill, 2012 was introduced in Parliament to amend criminal laws related to rape.  The Bill sought to amend the law related to sexual offences.  The government subsequently notified the Criminal Law Amendment Ordinance on February 3, 2013.  On March 19 and 21, 2013, a Bill to replace the Ordinance was passed by both Houses of the Parliament.  The Bill increases the punishments for certain forms of sexual assault and provides procedural safeguards to victims