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Smt. Sowmithri Vishnu vs Union Of India & Anr on 27 May, 1985
Sureshchandra Vadilal Shah vs Shantilal Shankarlal And Anr. on 1 April, 1966
Saibal Kumar Gupta And Others vs B. K. Sen And Another on 13 January, 1961
Sh. Sandwip Roy vs Sh. Sudarshan Chakraborty on 4 June, 2007
4 Whether This Case Involves A ... vs State Of Gujarat & on 12 January, 2016

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Central Government Act
Section 497 in The Indian Penal Code
497. Adultery.—Whoever has sexual intercourse with a person who is and whom he knows or has reason to believe to be the wife of another man, without the consent or connivance of that man, such sexual intercourse not amounting to the offence of rape, is guilty of the offence of adultery, and shall be punished with imprisonment of either description for a term which may extend to five years, or with fine, or with both. In such case the wife shall not be punishable as an abettor.