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Citedby 34 docs - [View All]
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Central Government Act
Section 139 in The Indian Penal Code
139. Persons subject to certain Acts.—No person subject to 146 [the Army Act, 147 [the Army Act, 1950 (46 of 1950), or the Naval Discipline Act, 148 [ 149 [***] 150 [the Indian Navy (Discipline) Act, 1934 (34 of 1934)], 151 [the Air Force Act 152 [the Air Force Act, 1950 (45 of 1950)]]], is subject to punishment under this Code for any of the offences defined in this Chapter.