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Central Government Act
Section 3 in The Indian Penal Code
3. Punishment of offences committed beyond, but which by law may be tried within, India.—Any person liable, by any 5 [Indian law] to be tried for an offence committed beyond [India] shall be dealt with according to the provisions of this Code for any act committed beyond [India] in the same manner as if such act had been committed within 6 [India].