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Shalibhadra Shah And Ors. vs Swami Krishna Bharati And Anr. on 18 January, 1980
Narayan Das And Anr. vs State on 19 November, 1951
Revision vs By Advs.Sri.M.Ramesh Chander ... on 28 April, 2012
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Central Government Act
Section 298 in The Indian Penal Code
298. Uttering, words, etc., with deliberate intent to wound the religious feelings of any person.—Whoever, with the deliberate intention of wounding the religious feelings of any person, utters any word or makes any sound in the hearing of that person or makes any gesture in the sight of that person or places, any object in the sight of that person, shall be punished with im­prisonment of either description for a term which may extend to one year, or with fine, or with both.