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The Englishman, Ltd. vs Lajpat Rai on 11 March, 1910
Ram Pershad, Minor, Represented ... vs Dhapi on 2 July, 1887
The Englishman Limited vs Lala Lajpat Rai on 11 March, 1910
Chintan Pradeep Jhaveri vs The State Of Maharashtra on 7 February, 2017
Andhra Pradesh Civil Liberties ... vs State Of A.P. Represented By ... on 13 July, 2007

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Central Government Act
Section 131 in The Indian Penal Code
131. Abetting mutiny, or attempting to seduce a soldier, sailor or airman from his duty.—Whoever abets the committing of mutiny by an officer, soldier, 111 [sailor or airman], in the Army, 112 [Navy or Air Force] of the 113 [Government of India] or attempts to seduce any such officer, soldier, 114 [sailor or airman] from his alle­giance or his duty, shall be punished with 115 [imprisonment for life], or with imprisonment of either description for a term which may extend to ten years, and shall also be liable to fine. 116 [Explanation.—In this section the words “officer”, 117 [“soldier”, 118 [“sailor”] and “airman”] include any person subject to the 119 [Army Act, 120 [the Army Act, 1950 (46 of 1950, 121 [the Naval Discipline Act, 122 [***] the 121 [Indian Navy (Disci­pline) Act, 1934 (34 of 1934)] 123 [the Air Force Act or 124 [the Air Force Act, 1950 (45 of 1950)], as the case may be]].