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Citedby 76 docs - [View All]
Jaipal Gir And Ors. vs H. Dharmapala on 22 August, 1895
In Re: Vijiaraghavachariar vs Unknown on 25 February, 1903
Queen-Empress vs Ramzan And Ors. on 7 March, 1885
State Of Maharashtra vs Mohammed Yusuf Noormohammed And ... on 20 December, 1988
Imran @ Sanu & Ors vs State & Anr on 2 February, 2017

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Central Government Act
Section 296 in The Indian Penal Code
296. Disturbing religious assembly.—Whoever voluntarily causes disturbance to any assembly lawfully engaged in the performance of religious worship, or religious ceremonies, shall be punished with imprisonment of either description for a term which may extend to one year, or with fine, or with both.