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Citedby 3 docs
Yashwant Venilal Sanghvi vs Sahdevsinh Dilubha Zala on 16 August, 2004
P. Varadarajan And Ors. vs G.K. Mani, Member Of Legislative ... on 15 March, 2006
Riyas Ahamed @ Janakiram : vs The State Rep. By on 14 September, 2015

[Section 505(1)] [Section 505] [Complete Act]
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Central Government Act
Section 505(1)(c) in The Indian Penal Code
(c) with intent to incite, or which is likely to incite, any class or community of persons to commit any offence against any other class or community, shall be punished with imprisonment which may extend to 6[three years], or with fine, or with both. 7[(2) Statements creating or promoting enmity, hatred or ill-will between classes.—Whoever makes, publishes or circulates any statement or report containing rumour or alarming news with intent to create or promote, or which is likely to create or promote, on grounds of religion, race, place of birth, residence, language, caste or community or any other ground whatsoever, feelings of enmity, hatred or ill-will between different reli­gious, racial, language or regional groups or castes or communi­ties, shall be punished with imprisonment which may extend to three years, or with fine, or with both.