Main Search Premium Members Advanced Search Disclaimer
Citedby 619 docs - [View All]
Sujato Bhadra vs State Of West Bengal on 22 September, 2005
Sujato Bhadra vs State Of West Bengal on 22 September, 2005
Baragur Ramchandrappa And Others vs State Of Karnataka And Another on 16 April, 1998
Yashwant Venilal Sanghvi vs Sahdevsinh Dilubha Zala on 16 August, 2004
Shalibhadra Shah And Ors. vs Swami Krishna Bharati And Anr. on 18 January, 1980

[Complete Act]
User Queries
Try out the Virtual Legal Assistant to build your case briefs as you use the website and to professionally manage your legal research. Become a Premium Member and enjoy ad-free experience. Free for three months and pay only if you like it.
Central Government Act
Section 295A in The Indian Penal Code
272 [295A. Deliberate and malicious acts, intended to outrage reli­gious feelings of any class by insulting its religion or reli­gious beliefs.—Whoever, with deliberate and malicious intention of outraging the religious feelings of any class of 273 [citizens of India], 274 [by words, either spoken or written, or by signs or by visible representations or otherwise], insults or attempts to insult the religion or the religious beliefs of that class, shall be punished with imprisonment of either description for a term which may extend to 4[three years], or with fine, or with both.]