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Sri Iqbal Ansari S/O M S Ansari vs State Of Karnataka Through ... on 27 August, 2009

[Section 171B] [Complete Act]
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Central Government Act
Section 171B(1) in The Indian Penal Code
(1) Whoever—
(i) gives a gratification to any person with the object of induc­ing him or any other person to exercise any electoral right or of rewarding any person for having exercised any such right; or
(ii) accepts either for himself or for any other person any gratification as a reward for exercising any such right or for inducing or attempting to induce any other person to exercise any such right; commits the offence of bribery: Provided that a declaration of public policy or a promise of public action shall not be an offence under this section.