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Sandeep Kumar S/O Venkatesh ... vs The State Of Karnataka And Anr on 4 April, 2016
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Deepak Ganpatrao Salunke vs Governor Of Maharashtra & Others on 18 July, 1998

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Central Government Act
Section 171E in The Indian Penal Code
168 [171E. Punishment for bribery.—Whoever commits the offence of bribery shall be punished with imprisonment of either description for a term which may extend to one year, or with fine, or with both: Provided that bribery by treating shall be punished with fine only. Explanation.—“Treating” means that form of bribery where the gratification consists in food, drink, entertainment, or provi­sion.]