Main Search Premium Members Advanced Search Disclaimer
Citedby 11 docs - [View All]
State Of Karnataka vs Basheer on 9 March, 1979
Cc. No.1485/2015 Of Judicial ... vs By Adv. Sri.A.Arunkumar
Revision vs M.M.Antony
Revision vs M.M.Antony
Sada Nand And Ors. vs State (Delhi Administration) on 20 March, 1986

[Section 292] [Complete Act]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Section 292(1) in The Indian Penal Code
(1) For the purposes of sub-section (2), a book, pamphlet, paper, writing, drawing, painting, representation, figure or any other object, shall be deemed to be obscene if it is lascivious or appeals to the pruriĀ­ent interest or if its effect, or (where it comprises two or more distinct items) the effect of any one of its items, is, if taken as a whole, such as to tend to deprave and corrupt person, who are likely, having regard to all relevant circumstances, to read, see or hear the matter contained or embodied in it.]