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[Section 2] [Complete Act]
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Central Government Act
Section 2(n) in The Code Of Criminal Procedure, 1973
(n) " offence" means any act or omission made punishable by any law for the time being in force and includes any act in respect of which a complaint may be made under section 20 of the Cattle- trespass Act, 1871 (1 of 1871 );