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Central Government Act
Section 144 in The Indian Penal Code
144. Joining unlawful assembly armed with deadly weapon.—Whoev­er, being armed with any deadly weapon, or with anything which, used as a weapon of offence, is likely to cause death, is a member of an unlawful assembly, shall be punished with imprison­ment of either description for a term which may extend to two years, or with fine, or with both.