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Sahasrangshu Kanti Acharyya vs The State on 4 August, 1967
Lalji Haridas vs State Of Maharashtra And Another on 7 February, 1964
Haji Minhajuddin And Ors. vs State Of Bihar And Anr. on 20 November, 1989
State Of Madhya Pradesh vs Revashankar on 24 September, 1958
C.R. Rajasekaran vs Judicial Magistrate on 19 February, 2003

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Central Government Act
Section 228 in The Indian Penal Code
228. Intentional insult or interruption to public servant sitting in judicial proceeding.—Whoever intentionally offers any insult, or causes any interruption to any public servant, while such public servant is sitting in any stage of a judicial proceeding, shall be punished with simple imprisonment for a term which may extend to six months, or with fine which may extend to one thou­sand rupees, or with both. State Amendment Andhra Pradesh.—In Andhra Pradesh offence under section 228 is cognizable. [Vide A.P.G.O. Ms. No. 732, dated 5th December, 1991].