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Citedby 3 docs
Ramdoss And Others vs State Of Tamil Nadu And Another on 29 September, 1992
A. Maimoona And Dowlath Deevi vs State Of Tamilnadu, Rep. By Its ... on 11 July, 2005
Mohammad vs State on 30 September, 2011

[Section 153A(1)] [Section 153A] [Complete Act]
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Central Government Act
Section 153A(1)(a) in The Indian Penal Code
(a) by words, either spoken or written, or by signs or by visible representations or otherwise, promotes or attempts to promote, on grounds of religion, race, place of birth, residence, language, caste or community or any other ground whatsoever, disharmony or feelings of enmity, hatred or ill-will between different reli­gious, racial, language or regional groups or castes or communi­ties, or