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Central Government Act
Section 122 in The Indian Penal Code
122. Collecting arms, etc., with intention of waging war against the Government of India.—Whoever collects men, arms or ammuni­tion or otherwise prepares to wage war with the intention of either waging or being prepared to wage war against the 90 [Govern­ment of India], shall be punished with 91 [imprisonment for life] or imprisonment of either description for a term not exceeding ten years, 92 [and shall also be liable to fine].