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Citedby 198 docs - [View All]
Jagarnath Singh vs Emperor on 4 July, 1924
Ankit Shah & Anr vs State & Anr on 13 December, 2011
Muhammad Ahmad Khan vs Emperor on 18 November, 1935
In Re : S. Kuppusami Aiyar vs Unknown on 26 March, 1915
Jarnail Singh And Anr. vs State Of Rajasthan on 3 July, 1981

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Central Government Act
Section 189 in The Indian Penal Code
189. Threat of injury to public servant.—Whoever holds out any threat of injury to any public servant, or to any person in whom he believes that public servant to be interested, for the purpose of inducing that public servant to do any act, or to forbear or delay to do any act, connected with the exercise of the public functions of such public servant, shall be punished with impris­onment of either description for a term which may extend to two years, or with fine, or with both.