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Citedby 5 docs
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[Section 6] [Complete Act]
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Central Government Act
Section 6(a) in The Indian Penal Code
(a) The sections, in this Code, which contain definitions of offences, do not express that a child under seven years of age cannot commit such offences, but the definitions are to be under­stood subject to the general exception which provides that noth­ing shall be an offence which is done by a child under seven years of age.