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Central Government Act
Section 124 in The Indian Penal Code
124. Assaulting President, Governor, etc., with intent to compel or restrain the exercise of any lawful power.—Whoever, with the intention of including or compelling the 93 [President] of India, or the 94 [Governor 95 [***]] of any 96 [State], 97 [***] 98 [***] 99 [***] to exercise or refrain from exercising in any manner any of the lawful powers of such 100 [President] or 94 [Governor 95 [***]], assault or wrongfully restrains, or attempts wrongfully to restrain, or overawes, by means of criminal force or the show of criminal force, or attempts so to overawe, such 100 [President or 94 [Governor 95 [***]], shall be punished with imprisonment of either description for a term which may extend to seven years, and shall also be liable to fine.