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Citedby 66 docs - [View All]
Joseph Bain D'Souza And Another vs State Of Maharashtra And Others on 23 September, 1994
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Barjinder Singh vs State Of Punjab Through The Chief ... on 11 March, 1993
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[I.P.C.]
Central Government Act
Section 153B in The Indian Penal Code, 1860
153B. 2[ Imputations, assertions prejudicial to national integration.--
(1) Whoever, by words either spoken or written or by signs or by visible representations or otherwise,-
(a) makes or publishes any imputation that any class of persons cannot, by reason of their being members of any religious, racial, language or regional group or caste or community, bear true faith and allegiance to the Constitution of India as by law established or uphold the sovereignty and integrity of India, or
(b) asserts, counsels, advises, propagates or publishes that any class of persons by reason of their being members of any religious, racial, language or regional group or caste or community be denied, or deprived of their rights as citizens of India, or
1. Subs. by Act 35 of 1969, s. 2, for s. 153A.
2. Ins. by Act 31 of 1972, s. 2.
(c) makes or publishes and assertion, counsel, plea or appeal concerning the obligation of any class of persons, by reason of their being members of any religious, racial, language or regional group or caste or community, and such assertion, counsel, plea or appeal causes or is likely to cause disharmony or feelings of enmity or hatred or ill- will between such members and other persons, shall be punished with imprisonment which may extend to three years, or with fine, or with both.
(2) Whoever commits an offence specified in sub- section (1), in any place of worship or in any assembly engaged in the performance of religious worship or religious ceremonies, shall be punished with imprisonment which may extend to five years and shall also be liable to fine].