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Citedby 244 docs - [View All]
State By K.R.Puram Traffic Police ... vs No.1: Salauddin on 18 April, 2015
Ram Pershad, Minor, Represented ... vs Dhapi on 2 July, 1887
Abu Husain Shaikh And Ors. vs Emperor on 5 April, 1940
State By K.R.Puram Traffic Police ... vs M.R. Raghav on 8 April, 2015
State By Madiwala Traffic Police ... vs K Ramesh on 17 March, 2015

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Central Government Act
Section 134 in The Indian Penal Code
134. Abetment of such assault, if the assault is committed.—Whoever abets an assault by an officer, soldier, 1[sailor or airman], in the Army, 2[Navy or Air Force] of the 3[Government of India], on any superior officer being in the execution of his office, shall, if such assault be committed in consequence of that abetment be punished with imprisonment of either description for a term which may extend to seven years, and shall also be liable to fine.