Main Search Premium Members Advanced Search Disclaimer
[Section 116] [Complete Act]
User Queries
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Section 116(d) in The Indian Penal Code
(d) B abets the commission of a robbery by A, a police-officer, whose duty it is to prevent that offence. Here, though the rob­bery be not committed, B is liable to one-half of the longest term of imprisonment provided for the offence of robbery, and also to fine. CLASSIFICATION OF OFFENCE Para I:—Punishment—Imprisonment extending to a quarter part of the longest term, provided for the offence, or fine, or both—Accord­ing to offence abetted is cognizable or non-cognizable—According as offence abetted is bailable or non-bailable—Triable by court by which offence abetted is triable—Non-compoundable. Para II: Punishment—Imprisonment extending to half of the longest term, provided for the offence, or fine, or both—According as offence abetted is cognizable or non-cognizable—According as offence abetted is bailable or non-bailable—Triable by court by which offence abetted is triable—Non-compoundable.