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Citedby 4 docs
Kulwant Kumar Kalsan vs State Of Haryana And Ors on 1 April, 2015
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[Section 4] [Complete Act]
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Central Government Act
Section 4(3) in The Indian Penal Code
9 [(3) any person in any place without and beyond India committing offence targeting a computer resource located in India .] 10 [ Explanation .—In this section—
(a) the word “offence” includes every act committed outside India which, if committed in India, would be punishable under this Code;
(b) the expression “computer resource” shall have the meaning assigned to it in clause (k) of sub-section (1) of section 2 of the Information Technology Act, 2000.]
11 [Illustration] 12 [***] A, 13 [who is 14 [a citizen of India ] ], commits a murder in Uganda. He can be tried and convicted of murder in any place in 15 [ India ] in which he may be found. 16 [***]