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The Code Of Criminal Procedure ,1898-Vol 1
Navtej Singh @ Teji vs State Of Punjab And Another on 24 May, 2016
The Indian Penal Code-Vol Ii
The State Of Maharashtra vs Pragyasinh Chandrapalsinh ... on 19 July, 2010
The State Of Maharashtra vs Pragyasinh Chandrapalsinh ... on 19 July, 2010

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Central Government Act
Section 108A in The Indian Penal Code
1[108A. Abetment in India of offences outside India.—A person abets an offence within the meaning of this Code who, in 2[India], abets the commission of any act without and beyond 2[India] which would constitute an offence if committed in 2[India]. Illustration A, in 2[India], instigates B, a foreigner in Goa, to commit a murder in Goa. A is guilty of abetting murder.]