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Citedby 1 docs
Avnish Bajaj vs State on 29 May, 2008

[Section 292(2)] [Section 292] [Complete Act]
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Central Government Act
Section 292(2)(d) in The Indian Penal Code
(d) advertises or makes known by any means whatsoever that any person is engaged or is ready to engage in any act which is an offence under this section, or that any such obscene object can be procured from or through any person, or