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[Section 153B(1)] [Section 153B] [Complete Act]
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Central Government Act
Section 153B(1)(b) in The Indian Penal Code
(b) asserts, counsels, advises, propagates or publishes that any class of persons shall, by reason of their being members of any religious, racial, language or regional group or caste or commu­nity, be denied or deprived of their rights as citizens of India, or