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[Section 375] [Complete Act]
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Central Government Act
Section 375(Fifthly) in The Indian Penal Code
(Fifthly) — With her consent, when, at the time of giving such consent, by reason of unsoundness of mind or intoxication or the administration by him personally or through another of any stupe­fying or unwholesome substance, she is unable to understand the nature and consequences of that to which she gives consent.