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Bhupinder Kumar vs State on 9 January, 1975

[Section 109] [Complete Act]
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Central Government Act
Section 109(a) in The Indian Penal Code
(a) A offers a bribe to B, a public servant, as a reward for showing A some favour in the exercise of B’s official functions. B accepts the bribe. A has abetted the offence defined in section 161.