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Mohammad Sabed Ali vs Thulesvar Borah on 28 May, 1954
Cc No.280/2010 Of Judicial First ... vs By Adv. Sri.R.T.Pradeep
Dinesh Tiwari S/O Ganga Prasad ... vs State Of U.P. And Mahendra Prasad ... on 11 December, 2007
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Central Government Act
Section 504 in The Indian Penal Code
504. Intentional insult with intent to provoke breach of the peace.—Whoever intentionally insults, and thereby gives provoca­tion to any person, intending or knowing it to be likely that such provocation will cause him to break the public peace, or to commit any other offence, shall be punished with imprisonment of either description for a term which may extend to two years, or with fine, or with both.