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Citedby 54 docs - [View All]
Ram Pershad, Minor, Represented ... vs Dhapi on 2 July, 1887
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Central Government Act
Section 136 in The Indian Penal Code
136. Harbouring deserter.—Whoever, except as hereinafter expect­ed, knowing or having reason to believe that an officer, soldier, 1[sailor or airman], in the Army, 2[Navy or Air Force] of the 3[Government of India], has deserted, harbours such officer, soldier, 1[sailor or airman], shall be punished with imprisonment of either description for a term which may extend to two years, or with fine, or with both.
(Exception) —This provision does not extend to the case in which the harbour is given by a wife to her husband.