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Citedby 103 docs - [View All]
R.C. Sharma vs Central Bureau Of Investigation on 27 July, 2010
Reg. vs Rahimat on 16 February, 1876
Hem Chandra Mukherjee And Anr. vs Emperor on 8 July, 1924
Hemchandra Mukherjee vs Emperor on 8 July, 1924
In Re: A.S. Subramanya Ayyar And ... vs Unknown on 18 November, 1946

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Central Government Act
Section 214 in The Indian Penal Code
214. Offering gift or restoration of property in consideration of screening offender.—Whoever gives or causes, or offers or agrees to give or cause, any gratification to any person, or 206 [restores or causes the restoration of] any property to any person, in consideration of that person’s concealing an offence, or of his screening any person from legal punishment for any offence, or of his not proceeding against any person for the purpose of bringing him to legal punishment; if a capital offence.—shall, if the offence is punishable with death, be punished with imprisonment of either description for a term which may extend to seven years, and shall also be liable to fine; if punishable with imprisonment for life, or with imprisonment.—and if the offence is punishable with 207 [imprisonment for life], or with imprisonment which may extend to ten years, shall be punished with imprisonment of either description for a term which may extend to three years, and shall also be liable to fine; and if the offence is punishable with imprisonment not extending to ten years, shall be punished with imprisonment of the descrip­tion provided for the offence for a term which may extend to one-fourth part of the longest term of imprisonment provided for the offence, or with fine, or with both. 3[Exception.—The provisions of sections 213 and 214 do not extend to any case in which the offence may lawfully be compound­ed.] 4[***]