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K.M. Mathew And Ors. vs P.K. Thungon on 15 September, 1989
Dr. Mrs. Pratibha W/O Prabhakar ... vs State Of Maharashtra And Other on 27 September, 1994
Satish Chopra vs State Of Haryana on 24 December, 2014
Kamal Kumar Goenka & Ors vs State Of Jharkhand & Anr on 9 September, 2009
Sri E Prasanna S/O Eshwarappa vs Sri H R Sanjeeva on 11 December, 2013

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Central Government Act
Section 502 in The Indian Penal Code
502. Sale of printed or engraved substance containing defamatory matter.—Whoever sells or offers for sale any printed or engraved substance containing defamatory matter, knowing that it contains such matter, shall be punished with simple imprisonment for a term which may extend to two years, or with fine, or with both.