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Uma Sankar.K.D vs State Of Kerala on 6 October, 2009
Maria Agnes Luke vs The State Of Kerala on 12 November, 2011

[Section 120A] [Complete Act]
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Central Government Act
Section 120A(2) in The Indian Penal Code
(2) an act which is not illegal by illegal means, such an agree­ment is designated a criminal conspiracy: Provided that no agreement except an agreement to commit an offence shall amount to a criminal conspiracy unless some act besides the agreement is done by one or more parties to such agreement in pursuance thereof. Explanation.—It is immaterial whether the illegal act is the ultimate object of such agreement, or is merely incidental to that object.]