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M.R.S. Mani vs District Magistrate And Anr. on 21 March, 1949
State vs Brijesh Singh @ Arun Kumar & Anr. on 16 April, 2015
M.R.S. Mani vs The District Magistrate And The ... on 21 March, 1949
Naravan Dass Indurakhya vs State Of Madhya Pradesh on 27 April, 1972
Parmeshwar Ahir vs Emperor on 4 February, 1918

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Central Government Act
Section 2 in The Criminal Law Amendment Act, 1961
2. Questioning the territorial integrity or frontiers of India in a manner prejudicial to the interests of safety and security of India.
(1) Whoever by words either spoken or written, or by signs, or by visible representation or otherwise, questions the territorial integrity or frontiers of India in a manner which is, or is likely to be, prejudicial to the interests of the safety or security of India, shall be punishable with imprisonment for a term which may extend to three years, or with fine, or with both.
(2) 1 Whoever publishes a map of India, which is not in conformity with the maps of India as published by the Survey of India, shall be punishable with imprisonment which may be extend to six months, or with fine, or with both.
(3) No court shall take cognizance of an offence punishable under sub- section (2), except on a complaint made by the Government.]