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[Section 141] [Complete Act]
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Central Government Act
Section 141(Fifth) in The Indian Penal Code
(Fifth) — By means of criminal force, or show of criminal force, to compel any person to do what he is not legally bound to do, or to omit to do what he is legally entitled to do. Explanation.—An assembly which was not unlawful when it assem­bled, may subsequently become an unlawful assembly.