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[Section 505(3)] [Section 505] [Complete Act]
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Central Government Act
Section 505(3)(Exception) in The Indian Penal Code
(Exception) —It does not amount to an offence, within the meaning of this section when the person making, publishing or circulating any such statement, rumour or report, has reasonable grounds for believing that such statement, rumour or report is true and makes, publishes or circulates it 8[in good faith and] without any such intent as aforesaid.]