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Citedby 129 docs - [View All]
S.B. Hossain vs Emperor on 4 March, 1946
Akshoy Kumar Roy vs Lal Mohan Mazumder on 29 February, 1968
Chhadami Lal Jain And Others vs The State Of Uttar Pradesh ... on 14 September, 1959
Akshoy Kumar Roy vs Lal Mohan Mazumder on 29 February, 1968
Hem Chandra Mukherjee And Anr. vs Emperor on 8 July, 1924

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Central Government Act
Section 213 in The Indian Penal Code
213. Taking gift, etc., to screen an offender from punishment.—Whoever accepts or attempts to obtain, or agrees to accept, any gratification for himself or any other person, or any restitution of property to himself or any other person, in consideration of his concealing an offence or of his screening any person from legal punishment for any offence, or of his not proceeding against any person for the purpose of bringing him to legal punishment, if a capital offence.—shall, if the offence is punishable with death, be punished with imprisonment of either description for a term which may extend to seven years, and shall also be liable to fine; if punishable with imprisonment for life, or with imprisonment.—and if the offence is punishable with 1[imprisonment for life], or with imprisonment which may extend to ten years, shall be punished with imprisonment of either description for a term which may extend to three years, and shall also be liable to fine; and if the offence is punishable with imprisonment not extend­ing to ten years, shall be punished with imprisonment of the description provided for the offence for a term which may extend to one-fourth part of the longest term of imprisonment provided for the offence, or with fine, or with both.