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[Section 89] [Complete Act]
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Central Government Act
Section 89(Fourthly) in The Indian Penal Code
(Fourthly) —That this exception shall not extend to the abetment of any offence, to the committing of which offence it would not extend. Illustration A, in good faith, for his child’s benefit without his child’s consent, has his child cut for the stone by a surgeon. Knowing it to be likely that the operation will cause the child’s death, but not intending to cause the child’s death. A is within the excep­tion, inasmuch as his object was the cure of the child.