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Bharat vs State on 18 April, 2012
P. Hemalatha vs The Govt. Of Andhra Pradesh on 23 April, 1976
Debi Soren And Ors. vs The State on 24 September, 1953
Debi Soren And Ors. vs The State on 24 September, 1953
Uttamrao S/O Keshavrao Patwari vs State Of Maharashtra And Anr. on 6 December, 1976

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Central Government Act
Section 124A in The Indian Penal Code
101 [124A. Sedition.—Whoever, by words, either spoken or written, or by signs, or by visible representation, or otherwise, brings or attempts to bring into hatred or contempt, or excites or attempts to excite disaffection towards, 102 [***] the Government estab­lished by law in 103 [India], [***] shall be punished with 104 [im­prisonment for life], to which fine may be added, or with impris­onment which may extend to three years, to which fine may be added, or with fine. Explanation 1.—The expression “disaffection” includes disloyalty and all feelings of enmity. Explanation 2.—Comments expressing disapprobation of the meas­ures of the Government with a view to obtain their alteration by lawful means, without exciting or attempting to excite hatred, contempt or disaffection, do not constitute an offence under this section. Explanation 3.—Comments expressing disapprobation of the admin­istrative or other action of the Government without exciting or attempting to excite hatred, contempt or disaffection, do not constitute an offence under this section.]